Section
Section Title
  INTRODUCTION
  1 Interpretation clause View Judgements
  2 Constitution of the forces View Judgements
  3 Superintendence in the State Government View Judgements
  4 Inspector-General of Police, etc View Judgements
  5 Powers of Inspector General. Exercise of power View Judgements
  6 Magisterial powers of police officers. Rep.by the Code of Criminal Procedure, 1882 (Act 10 of 1882), s.2 and Sch.I(b). View Judgements
  7 Appointment, dismissal, etc., of inferior officers View Judgements
  8 Certificates to police officers View Judgements
  9 Police officer not resign without leave or two months notice View Judgements
  10 Police-officers not to engage in other employment View Judgements
  11 Police superannuation fund Rep.by the Repealing Act, 1874 (16 of 1874) s.1 and Sch., Pt.I. View Judgements
  12 Power of Inspector-General to make rules View Judgements
  13 Additional police-officers employed at cost of individuals View Judgements
  14 Appointment of additional force in the neighbourhood of railway and other works View Judgements
  15 Quartering of additional police in disturbed or dangerous districts View Judgements
  15-A Awarding compensation to suffers from misconduct of inhabitants or persons interested in land View Judgements
  16 Recovery of moneys payable under sections 13, 14, 15 and 15A and disposal of same when recovered View Judgements
  17 Special police officers View Judgements
  18 Powers of special police officers View Judgements
  19 Refusal to serve as special police officers View Judgements
  20 Authority to be exercised by police officers View Judgements
  21 Village police-officers View Judgements
  22 Police-officers always on duty may be employed in any part of district View Judgements
  23 Duties of police-officers View Judgements
  24 Police officers may lay information , etc. View Judgements
  25 Police officers to take charge of unclaimed property and be subject to Magistrates orders as to disposal View Judgements
  26 Magistrate may detain property and issue proclamation View Judgements
  27 Confiscation of property if no claimant appears View Judgements
  28 Persons refusing to deliver up certificate ,etc., on ceasing to be police-officers View Judgements
  29 Penalties for neglect of duty ,etc View Judgements
  30 Regulation of public assemblies and processions and licensing of the same View Judgements
  30-A Powers with regard to assemblies and processions violating conditions of license View Judgements
  31 Police to keep order in public roads, etc. View Judgements
  32 Penalty for disobeying orders issued under last three sections, etc. View Judgements
  33 Saving of control of Magistrate of district View Judgements
  34 Punishment for certain offences on roads ,etc. View Judgements
  35 Jurisdiction View Judgements
  36 Power to prosecute under other law not affected View Judgements
  37 Recovery of penalties and fines imposed by Magistrate View Judgements
  38 Procedure until return is made to warrant of distress. Rep; by the Police Act (1861) Amendment Act, 1895 (8 of 1895), s.14. View Judgements
  39 Imprisonment if distress not sufficient Rep.by Police Act (1861) Amendment Act , 1895 ( 8 of 1895 ), s.14. View Judgements
  40 Levy of fines from European British subjects. Rep., ibid. View Judgements
  41 Rewards to police and informers payable to General Police Fund. Rep.by the A.O.1937 View Judgements
  42 Limitation of actions View Judgements
  43 Plea that act was done under warrant View Judgements
  44 Police officers to keep diary View Judgements
  45 State Government may prescribe form of returns View Judgements
  46 Slope of Acts View Judgements
  47 Authority of District Superintendent of Police over village police View Judgements



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