National Investigation Agency Act, 2008


Section
Section Title
  INTRODUCTION
  title CHAPTER I:Preliminary View Judgements
  1 Short title, extent and application View Judgements
  2 Definitions View Judgements
  title CHAPTER II:National Investigation Agency View Judgements
  3 Constitution of National Investigation Agency View Judgements
  4 Superintendence of National Investigation Agency View Judgements
  5 Manner of constitution of Agency and conditions of service of members View Judgements
  title CHAPTER III:Investigation by the National Investigation Agency View Judgements
  6 Investigation of Scheduled Offences View Judgements
  7 Power to transfer investigation to State Government View Judgements
  8 Power to investigate connected offences View Judgements
  9 State Government to extend assistance to National Investigation Agency View Judgements
  10 Power of State Government to investigate Scheduled Offences View Judgements
  title CHAPTER IV:Special Courts View Judgements
  11 Power of Central Government to constitute Special Courts View Judgements
  12 Place of sitting View Judgements
  13 Jurisdiction of Special Courts View Judgements
  14 Powers of Special Courts with respect to other offences View Judgements
  15 Public Prosecutors View Judgements
  16 Procedure and powers of Special Courts View Judgements
  17 Protection of witnesses View Judgements
  18 Sanction for prosecution View Judgements
  19 Trial by Special Court to have precedence View Judgements
  20 Power to transfer cases to regular courts View Judgements
  21 Appeals View Judgements
  22 Power of State Government to constitute Special Courts View Judgements
  title CHAPTER V:Miscellaneous View Judgements
  23 Power of High Courts to make rules View Judgements
  24 Power to remove difficulties View Judgements
  25 Power to make rules View Judgements
  26 Laying of rules View Judgements
  SCHEDULE I



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