Protection of Women from Domestic Violence Act, 2005


Section
Section Title
  1. PRELIMINARY View Judgements
  2. Short title, extent and commencement. View Judgements
  3. Definitions. View Judgements
  title DOMESTIC VIOLENCE View Judgements
  5. Definition of "domestic violence" View Judgements
  title POWERS AND DUTIES OF PROTECTION OFFICERS, SERVICE PROVIDERS, ETC. View Judgements
  7. Information to Protection Officer and exclusion of liability of informant. View Judgements
  8. Duties of police officers, service providers and Magistrate. View Judgements
  9. Duties of shelter homes. View Judgements
  10. Duties of medical facilities. View Judgements
  11. Appointment of Protection Officers. View Judgements
  12. Duties and functions of Protection Officers. View Judgements
  13. Service providers. View Judgements
  14. Duties of Government. View Judgements
  title PROCEDURE FOR OBTAINING ORDERS OF RELIEFS View Judgements
  16. Application to Magistrate. View Judgements
  17. Service of notice. View Judgements
  18 Counselling. View Judgements
  19. Assistance of welfare expert. View Judgements
  20. Proceedings to be held in camera. View Judgements
  21. Right to reside in a shared household. View Judgements
  22. Protection orders. View Judgements
  23. Residence orders. View Judgements
  24. Monetary reliefs. View Judgements
  25. Custody orders. View Judgements
  26. Compensation orders. View Judgements
  27. Power to grant interim and exparte orders. View Judgements
  28. Court to give copies of order free of cost. View Judgements
  29. Duration and alteration of orders. View Judgements
  30. Relief in other suits and legal proceedings. View Judgements
  31. Jurisdiction. View Judgements
  32. Procedure. View Judgements
  33. Appeal. View Judgements
  title MISCELLANEOUS View Judgements
  35. Protection Officers and members of service providers to be public servants. View Judgements
  36. Penalty for breach of protection order by respondent. View Judgements
  37. Cognizance and proof. View Judgements
  38. Penalty for not discharging duty by Protection Officer. View Judgements
  39. Cognizance of offence committed by Protection Officer. View Judgements
  40. Protection of action taken in good faith. View Judgements
  41. Act not in derogation of any other law. View Judgements
  42. Power of Central Government to make rules. View Judgements



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