National Service Act, 1972


Section
Section Title
  INTRODUCTION
  PREAMBLE
  title CHAPTER I : PRELIMINARY View Judgements
  1 Short title, extent and commencement View Judgements
  2 Definitions View Judgements
  title CHAPTER II : liability of persons to render national service View Judgements
  3 Liability of persons to be called up for national service View Judgements
  4 Voluntary service in lieu of national service View Judgements
  5 Liability to complete interrupted service View Judgements
  6 Power of Central Government to direct a person to render service with the Armed Forces of Union or other national service View Judgements
  7 Discipline View Judgements
  8 Power of Central Government to require any employer to release qualified persons View Judgements
  9 Transfer View Judgements
  10 Persons not to leave national service or be discharged therefrom unless permitted by Central Government View Judgements
  title CHAPTER III : registration and enlistment of national service View Judgements
  11 Persons required to register View Judgements
  12 Registration View Judgements
  13 Notice of likelihood of calling up for national service View Judgements
  14 Enlistment for national service View Judgements
  15 Salary, wages, etc., and travelling allowances to be paid to persons enlisted for national service View Judgements
  16 Training View Judgements
  17 Discharge View Judgements
  title CHAPTER IV : POSTPONEMENT OF NATIONAL SERVICE View Judgements
  18 National Service (Hardship) Committee View Judgements
  19 Application for postponement on grounds of hardship View Judgements
  20 Appeal from decision of the National Service (Hardship) Committee. View Judgements
  21 Revocation of postponement certificate View Judgements
  22 Suspension of right to postponement of liability to be called up for national service View Judgements
  title CHAPTER V : REINSTATEMENT OF QUALIFIED PERSONS CALLED UP FOR NATIONAL SERVICE View Judgements
  23 Reinstatement View Judgements
  24 Preservation of certain rights of qualified persons required to render national service View Judgements
  25 False Statement and forgery View Judgements
  26 General provision as to offences View Judgements
  27 Offences by companies View Judgements
  title CHAPTER VII : Miscellaneous View Judgements
  28 Information to be furnished by Universities, etc View Judgements
  29 Information to be furnished by District Magistrate View Judgements
  30 Priority of debts View Judgements
  31 Summary trial of offences View Judgements
  32 Jurisdiction to try offences View Judgements
  33 Protection of action taken in good faith View Judgements
  34 Removal of difficulties View Judgements
  35 Power to delegate View Judgements
  36 Power to make rules View Judgements
  37 Power to make regulations View Judgements
  38 Rules and regulations to be laid before Parliament View Judgements



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