Narcotic Drugs and Psychotropic Substances Act, 1985


Section
Section Title
  1 Short title, extent and commencement. View Judgements
  2 Definitions. View Judgements
  3 Power to add to or omit from the list of psychotropic substances. View Judgements
  4 Central Government to take measures for preventing and combating abuse of and illicit traffic narcotic drugs-, etc. View Judgements
  5 Officers of Central Government. View Judgements
  6 The Narcotic Drugs and Psychotropic Substance Consultative Committee. View Judgements
  7 Officers of State Government. View Judgements
  7A National Fund for Control of Drug Abuse. View Judgements
  7B Annual report of activities financed under the Fund. View Judgements
  8 Prohibition of certain operations. View Judgements
  8A Prohibition of certain activities relating to property derived from offence. View Judgements
  9 Power of Central Government to permit, control and regulate. View Judgements
  9A Power to control and regulate controlled substances View Judgements
  10 Power of State Government to permit control and regulate. View Judgements
  11 Narcotic drugs and psychotropic substances, etc., not liable to distress or attachment. View Judgements
  12 Restrictions over external dealings in narcotic drugs and psychotropic substance. View Judgements
  13 Special provisions relating to coca plant and coca leaves for use in the preparation of flavouring agent. View Judgements
  14 Special provision relating to cannabis. View Judgements
  15 Punishment for contravention in relation to poppy straw. View Judgements
  16 Punishment for contravention in relation to coca plant and coca leaves View Judgements
  17 Punishment for contravention in relation to prepared opium. View Judgements
  18 Punishment for contravention in relation to opium poppy and opium. View Judgements
  19 Punishment for embezzlement of opium by cultivator. View Judgements
  20 Punishment for contravention in relation to cannabis plant and cannabis. View Judgements
  21 Punishment for contravention in relation to manufactured drugs and preparations. View Judgements
  22 Punishment for contravention in relation to psychotropic substances. View Judgements
  23 Punishment for illegal import into India, export from India or transhipment of narcotic drugs and psychotropic substances View Judgements
  24 Punishment for external dealings in narcotic drugs and psychotropic substances in contravention of Section 12. View Judgements
  25 Punishment for allowing premises, etc., to be used for commission of an offence. View Judgements
  25A Punishment for contravention of orders made under Section 9-A View Judgements
  26 Punishment for certain acts by licensee or his servants. View Judgements
  27 Punishment for illegal possession in small quantity for personal consumption of any narcotic drug or psychotropic substance or consumption of such drug or substance. View Judgements
  27A Punishment for financing illicit traffic and harbouring offenders View Judgements
  28 Punishment for attempts to commit offences. View Judgements
  29 Punishment for abetment and criminal conspiracy. View Judgements
  30 Preparation. View Judgements
  31 Enhanced punishment for certain offences after previous conviction View Judgements
  31A Death Penalty for certain offences after previous conviction View Judgements
  32 Punishment for offence for which no punishment is provided. View Judgements
  32A No suspension, remission or commutation in any sentence awarded under this Act. View Judgements
  32B Factors to be taken into account for imposing higher than the minimum punishment. View Judgements
  33 Application of Section 360 of the Code of Criminal Procedure, 1973 and of the Probation of Offenders Act, 1958. View Judgements
  34 Security for abstaining from commission of offence. View Judgements
  35 Presumption of culpable mental state. View Judgements
  36 Constitution of Special Courts View Judgements
  36A Offences triable by Special Courts View Judgements
  36B Appeal and revision View Judgements
  36C Application of Code to proceedings before Special Court. View Judgements
  36D Transitional Provisions. View Judgements
  37 Offences to be cognizable and non-bailable. View Judgements
  38 Offence by companies. View Judgements
  39 Power of court to release certain offenders on probation. View Judgements
  40 Power of court to publish names, place of business etc, of certain offenders. View Judgements
  41 Power to issue warrant and authorisation. View Judgements
  42 Power of entry, search, seizure and arrest without warrant or authorisation. View Judgements
  43 Power of seizure and arrest in public places. View Judgements
  44 Power of entry, search, seizure and arrest in offences relating to coca plant, opium poppy and cannabis plant. View Judgements
  45 Procedure where seizure of goods liable to confiscation not practicable. View Judgements
  46 Duty of land holder to give information of illegal cultivation. View Judgements
  47 Duty of certain officers to give information of illegal cultivation. View Judgements
  48 Power of attachment of crop illegally cultivated. View Judgements
  49 Power to stop and search conveyance. View Judgements
  50 Conditions under which search of persons shall be conducted. View Judgements
  50A Power to undertake controlled delivery View Judgements
  51 Provisions of the Code of Criminal Procedure, 1973 to apply to warrants, arrests, searches and seizures. View Judgements
  52 Disposal of persons arrested and articles seized. View Judgements
  52A Disposal of seized narcotic drugs and psychotropic substances. View Judgements
  53 Power to invest officers of certain department with powers of an officer-in-charge of a police station. View Judgements
  53A Relevance of statements under certain circumstances. View Judgements
  54 Presumption from possession of illicit articles. View Judgements
  55 Police to take charge of articles seized and delivered. View Judgements
  56 Obligation of officers to assist each other. View Judgements
  57 Report of arrest and seizure. View Judgements
  58 Punishment for vexatious entry, search, seizure or arrest. View Judgements
  59 Failure of officer in duty or his connivance at the contravention of the provisions of this Act. View Judgements
  60 Liability of illicit drugs, substances, plants, articles and conveyances to confiscation. View Judgements
  61 Confiscation of goods used for concealing illicit drugs or substances. View Judgements
  62 Confiscation of sale proceeds of illicit drugs or substances. View Judgements
  63 Procedure in making confiscations. View Judgements
  64 Power to tender immunity from prosecution. View Judgements
  64A Immunity from prosecution to addicts volunteering for treatment View Judgements
  65 Omitted View Judgements
  66 Presumption as to document in certain cases. View Judgements
  67 Power to call for information, etc. View Judgements
  68 Information as to commission of offences. View Judgements
  68A Application View Judgements
  68B Definitions. View Judgements
  68C Prohibition of holding illegally acquired property. View Judgements
  68D Competent authority. View Judgements
  68E Identifying illegally acquired property. View Judgements
  68F Seizure or freezing of illegally acquired property. View Judgements
  68G Management of properties seized or forfeited under this Chapter. View Judgements
  68H Notice of forfeiture of property. View Judgements
  68I Forfeiture of property in certain cases. View Judgements
  68J Burden of proof. View Judgements
  68K Fine in lieu of forfeiture. View Judgements
  68L Procedure in relation to certain trust properties. View Judgements
  68M Certain transfers to be null and void. View Judgements
  68N Constitution of Appellate Tribunal. View Judgements
  68O Appeals. View Judgements
  68P Notice of order not be invalid for error in description. View Judgements
  68Q Bar of jurisdiction. View Judgements
  68R Competent authority and Appellate Tribunal to have powers of civil court. View Judgements
  68S Information to competent authority. View Judgements
  68T Certain officers to assist Administrator, competent authority and Appellate Tribunal. View Judgements
  68U Power to take possession. View Judgements
  68V Rectification of mistakes. View Judgements
  68W Finding under other laws not conclusive for proceedings under this Chapter. View Judgements
  68X Service of notices and orders. View Judgements
  68Y Punishment for acquiring property in relation to which proceedings have been taken, under this Chapter. View Judgements
  68Z Release of property in certain cases View Judgements
  69 Protection of action taken in good faith. View Judgements
  70 Central Government and State Government to have regard to international conventions while making rules. View Judgements
  71 Power of Government to establish centres for identification, treatment, etc. of addicts and for supply of narcotic drugs and psychotropic substances. View Judgements
  72 Recovery of sums due to Government. View Judgements
  73 Bar of jurisdiction. View Judgements
  74 Transitional provisions. View Judgements
  74A Powers of Central Government to give directions View Judgements
  75 Power to delegate. View Judgements
  76 Power of Central Government to make rules. View Judgements
  77 Rules and notifications to be laid before Parliament. View Judgements
  78 Power of State Government to make rules. View Judgements
  79 Application of the Customs Act, 1962. View Judgements
  80 Application of the Drugs and Cosmetics Act, 1940 not barred. View Judgements
  81 Saving of State and special laws. View Judgements
  82 Repeal and savings. View Judgements
  83 Power to remove difficulties. View Judgements
  84 SCHEDULE View Judgements



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