Section
Section Title
  INTRODUCTION
  1 Short title and commencement View Judgements
  2 Persons subject to naval law View Judgements
  3 Definitions View Judgements
  4 Fundamental rights to apply to persons subject to naval law with modifications View Judgements
  5 Power of Central Government to raise and maintain naval forces View Judgements
  6 Provision respecting discipline of persons under engagement to serve Central Government View Judgements
  7 Relations between the members of the Navy, Army and Air Force acting together View Judgements
  8 Provision respecting discipline of master of merchant vessel under convoy View Judgements
  9 Eligibility for appointment or enrolment View Judgements
  10 Commissions and appointments View Judgements
  11 Enrolment View Judgements
  12 Validity of enrolment View Judgements
  13 Oath of allegiance View Judgements
  14 Liability for service of officers and 1 sailors View Judgements
  15 Tenure of service of officers and 1 sailors View Judgements
  16 Discharge on expiry of engagement View Judgements
  17 Provisions as to discharge View Judgements
  18 Saving of powers of dismissal by naval tribunals View Judgements
  19 Restrictions respecting right to form associations, freedom of speech, etc View Judgements
  19A 1 Reinstatement of persons belonging to the Indian Naval Reserve Forces on termination of period of training or actual service with the Indian Navy View Judgements
  19B Preservation of service rights belonging to the Indian Naval Reserve Forces when called up for training or actual service with the Indian Navy View Judgements
  20 Immunity from attachment View Judgements
  21 Immunity from arrest for debt View Judgements
  22 Immunity of persons attending court-martial or disciplinary court from arrest View Judgements
  23 Remedy of aggrieved persons View Judgements
  24 Priority of hearing pf cases concerning persons in the naval service View Judgements
  25 Right of the Chief of the Naval Staff or commanding officers to obtain copies of judgments or orders made by a criminal court View Judgements
  26 Saving of rights and privileges under other laws View Judgements
  27 Deductions from pay, etc., not to be made unless authorised View Judgements
  28 Deductions from pay and allowances of officers View Judgements
  29 Deductions from pay and allowances of 1 sailors View Judgements
  30 Deductions awarded by naval tribunals View Judgements
  31 Liability for maintenance of wife and children View Judgements
  32 Limit of certain deductions View Judgements
  33 Remission of deductions View Judgements
  34 1 Misconduct by officers or persons in command View Judgements
  35 Misconduct by persons other than those in command View Judgements
  36 Delaying or discouraging action or service commanded View Judgements
  37 Penalty for disobedience in action View Judgements
  38 Penalty for spying View Judgements
  39 Correspondence, etc., with the enemy View Judgements
  40 Improper communication with the enemy View Judgements
  41 Deserting post and neglect of duty View Judgements
  42 1 Mutiny defined View Judgements
  43 Punishment for mutiny View Judgements
  44 Persons on board ships or aircraft seducing naval personnel from allegiance View Judgements
  45 Striking superior officers View Judgements
  46 Ill-treating subordinates View Judgements
  47 Disobedience and insubordination View Judgements
  48 Quarrelling, fighting and disorderly behaviour View Judgements
  49 Desertion View Judgements
  50 Inducing person to desert View Judgements
  51 Breaking out of ship and absence without leave View Judgements
  52 Drunkenness View Judgements
  53 Uncleanness or indecent acts View Judgements
  54 Cruelty and conduct unbecoming the character of an officer View Judgements
  55 Losing ship or aircraft View Judgements
  55A 1 Dangerous unauthorised flying View Judgements
  55B 1 Inaccurate certificate View Judgements
  55C 1 Low flying and annoyance by flying View Judgements
  55D 1 Disobedience of lawful command of captain of an aircraft View Judgements
  56 Offences by officers in charge of convoy View Judgements
  57 Taking unauthorised goods on board ship View Judgements
  58 Offences in respect of property View Judgements
  59 Arson View Judgements
  60 Falsifying official documents and false declarations View Judgements
  61 Malingering, etc View Judgements
  62 Penalty for endeavouring to stir up disturbance on account of unwholesomeness of victuals or other just grounds View Judgements
  63 Offences in respect of papers relating to prize View Judgements
  64 Offences in respect of price View Judgements
  65 Offences in respect of persons on board a prize ship View Judgements
  66 Unlawful taking or ransoming a prize View Judgements
  67 Breaking bulk on board a prize ship View Judgements
  68 Violation of the Act, regulations and orders View Judgements
  69 Offences in relation to Court-martial View Judgements
  70 Fraudulent entry View Judgements
  71 Escape from custody View Judgements
  72 Failure to assist in detention of offenders View Judgements
  73 Penalty for failure to attend by members of reserve forces when called up View Judgements
  74 Offences against good order and naval discipline View Judgements
  75 Attempts View Judgements
  76 Abetment of offences View Judgements
  77 Civil offences View Judgements
  78 Jurisdiction as to place and offences View Judgements
  79 Jurisdiction as to time View Judgements
  80 Trial after a person ceases to be subject to naval law View Judgements
  81 Punishments View Judgements
  82 Provisions as to award of punishment View Judgements
  83 Power to issue warrants of arrest View Judgements
  84 Arrest without warrant View Judgements
  85 Procedure and conditions of naval custody View Judgements
  86 Investigation after arrest View Judgements
  87 Duty to receive or keep in custody View Judgements
  88 Procedure before trial View Judgements
  89 Provost-marshals View Judgements
  90 Joinder of charges View Judgements
  91 Acts amounting to different offences View Judgements
  92 Joinder of accused person View Judgements
  93 Power of court-martial and commanding officers to try offences View Judgements
  94 Power of Central Government, Chief of the Naval Staff and other officers to impose forfeiture of time or seniority View Judgements
  95 Disciplinary Courts when may be constituted View Judgements
  96 Constitution and procedure of disciplinary courts View Judgements
  97 Constitution of courts-martial View Judgements
  98 Where courts-martial to be held View Judgements
  99 Trial judge advocate View Judgements
  100 Courts-martial to be public View Judgements
  101 Commencement of proceedings View Judgements
  102 Objections to members View Judgements
  103 Further objections View Judgements
  104 Administering oath or affirmation View Judgements
  105 Arraignment View Judgements
  106 Opening of prosecution case View Judgements
  107 Calling of prosecution witness not in the original list View Judgements
  108 Swearing of interpreter and shorthand-writer View Judgements
  109 Objection to interpreter or shorthand-writer View Judgements
  110 Swearing of witnesses View Judgements
  111 Plea of no case and defence of accused View Judgements
  112 Adjournment to view View Judgements
  113 Summing up by the trial judge advocate View Judgements
  114 Duties of the trial judge advocate View Judgements
  115 Duties of the court View Judgements
  116 Retirement to consider finding View Judgements
  117 Announcement of the finding View Judgements
  118 Drawing up of the finding View Judgements
  119 Evidence of character and previous convictions View Judgements
  120 Consideration of the sentence View Judgements
  121 Announcement of the sentence View Judgements
  122 Adjournment View Judgements
  123 Provisions relating to dissolution of court-martial View Judgements
  124 Ascertaining the opinion of the court View Judgements
  125 Finding that the offence was committed with intent involving less degree of punishment View Judgements
  126 Alternative findings View Judgements
  127 Finding lesser offence proved on charge of greater offence View Judgements
  128 Transmission of proceedings to the Judge Advocate-General of the Navy View Judgements
  129 Right of accused to copy of proceedings and sentence View Judgements
  130 Application of the Evidence Act View Judgements
  131 Accused competent witness for defence View Judgements
  132 Judicial notice View Judgements
  133 Presumption as to certain documents View Judgements
  134 Summoning of witnesses View Judgements
  135 Commissions for examination of witnesses View Judgements
  136 Examination of witnesses on commission View Judgements
  137 Power to summon and examine material witnesses View Judgements
  138 Power of court to pay compensation out of fine View Judgements
  139 Summary punishment for contempt of court by person subject to naval law View Judgements
  140 Summary punishment for contempt of court by person not subject to naval law View Judgements
  141 Powers of court-martial when certain offences are committed by persons not subject to naval law View Judgements
  142 Powers of courts martial and disciplinary courts in relation to proceedings under this Act View Judgements
  143 Accused found insane during trial View Judgements
  144 Lunacy of the accused at the time of offence View Judgements
  145 Disposal of property pending trial View Judgements
  146 Disposal of property regarding which offence is committed View Judgements
  147 Form of sentence of death View Judgements
  148 Interim custody until execution of sentence of death View Judgements
  149 Execution of sentences of death View Judgements
  150 Place of imprisonment and detention View Judgements
  151 Commencement of sentence View Judgements
  152 Imprisonment of offender already under sentence View Judgements
  153 Change of place of confinement View Judgements
  154 Discharge or removal of prisoners View Judgements
  155 Time of detention in naval custody View Judgements
  156 Removal of insane prisoners View Judgements
  157 Naval prisons and naval detention quarters View Judgements
  158 Execution of sentence of fine View Judgements
  159 Power to make regulations in respect of naval prisons and detention quarters View Judgements
  160 Judicial review by the Judge Advocate General of the Navy View Judgements
  1611 Consideration by the Chief of the Naval Staff View Judgements
  162 Petitions to the Central Government or Chief of the Naval Staff against findings or sentences View Judgements
  163 Powers of Central Government and the Chief of the Naval Staff in respect of findings and sentences View Judgements
  164 Suspension of sentences View Judgements
  165 Offences by persons not subject to naval law in relation to courts-martial and disciplinary court View Judgements
  166 Penalties for aiding escape or attempt to escape of prisoners and for breach of prison regulations View Judgements
  167 Penalty as regards gaolers, etc View Judgements
  168 Appointment of the Judge Advocate General of the Navy and his subordinate officers View Judgements
  169 Functions of the Judge Advocate General of the Navy View Judgements
  170 Discharge of functions of the Judge Advocate General of the Navy in his absence View Judgements
  171 Disposal of property of deceased 1 sailors View Judgements
  172 Disposal of property of deceased officers View Judgements
  173 Decision of questions as to ship and service debts and other debts in ship or quarters View Judgements
  174 Nature of the powers of commanding officer or Committee of Adjustment View Judgements
  175 Powers of Central Government to hand over estate of deceased persons to the Administrator-General View Judgements
  176 Disposal of surplus by prescribed persons View Judgements
  177 Disposal of effects not converted into money View Judgements
  178 Termination of liability of commanding officer, Committee, prescribed person and the Central Government View Judgements
  179 Saving of rights of representative View Judgements
  180 Application of sections 171 to 179 to persons of unsound mind View Judgements
  181 Appointment of Standing Committee of Adjustment in certain cases View Judgements
  182 Exercise of powers by other persons View Judgements
  183 Forfeiture of effects for absence without leave View Judgements
  184 Power to make regulations View Judgements
  184A 1 Power to make regulations with retrospective effect View Judgements
  185 1 Regulations to be laid before Parliament View Judgements
  186 Repeals View Judgements
  187 Provisions as to existing naval forces, appointments, etc View Judgements
  188 Powers of officers of the Royal Navy View Judgements



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