Prevention of Cruelty to Animals Act, 1960


Section
Section Title
  INTRODUCTION
  PREAMBLE
  title CHAPTER I : PRELIMINARY View Judgements
  1 Short title, extent and commencement View Judgements
  2 Definition View Judgements
  3 Duties of persons having charge of animals View Judgements
  title CHAPTER II : [ANIMAL WELFARE BOARD OF INDIA] View Judgements
  4 Establishment of Animal Welfare Board of India View Judgements
  5 Constitution of the Board View Judgements
  5A Reconstitution of the Board View Judgements
  6 Term of office and conditions of service of members of the Board View Judgements
  7 Secretary and other employees of the Board View Judgements
  8 Funds of the Board View Judgements
  9 Functions of the Board View Judgements
  10 Power of Board to make regulations View Judgements
  title CHAPTER III : CRUELTY TO ANIMALS GENERALLY View Judgements
  11 Treating animals cruelly View Judgements
  12 Penalty of practising phooka or doom dev View Judgements
  13 Destruction of suffering animals View Judgements
  title CHAPTER IV : EXPERIMENTATION ON ANIMALS View Judgements
  14 Experiments on animals View Judgements
  15 Committee for control and supervision of experiments on animals View Judgements
  15A Sub-committees View Judgements
  16 Staff of the Committee View Judgements
  17 Duties of the Committee and power of the Committee to make rules relating to experiments on animals View Judgements
  18 Power of entry and inspection View Judgements
  19 Power to prohibit experiments on animals View Judgements
  20 Peanalties View Judgements
  title CHAPTER V : PERFORMING ANIMALS View Judgements
  21 "Exhibit" and "train" defined View Judgements
  22 Restriction on exhibition and training of performing animals View Judgements
  24 Power of court to prohibit or restrict exhibition and training of performing animals View Judgements
  25 Power to enter premises View Judgements
  26 Offences View Judgements
  27 Exemptions View Judgements
  title CHAPTER VI : MISCELLANEOUS View Judgements
  28 Saving as respects manner of killing prescribed by religion View Judgements
  29 Power of court to deprive person convicted of ownership of animal View Judgements
  30 Presumption as to guilt in certain cases View Judgements
  31 Cognizability of offences View Judgements
  32 Powers of search and seizure View Judgements
  33 Search warrants View Judgements
  34 General power of seizure for examination View Judgements
  35 Treatment and care of animals View Judgements
  36 Limitation of prosecutions View Judgements
  37 Delegation of powers View Judgements
  38 Power to make rules View Judgements
  38A Rules and regulations to be laid before Parliament View Judgements
  39 Persons authorised under section 34 to be public servants View Judgements
  40 Indemnity View Judgements
  41 Repeal of Act 11 of 1890 View Judgements
  Omitted



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