Railway Protection Force Act, 1957


Section
Section Title
  INTRODUCTION
  1 Short Title, Extent And Commencement View Judgements
  2 Definitions View Judgements
  3 Constitution Of The Force View Judgements
  4 Appointment And Powers Of Superior Officers View Judgements
  5 Classes And Ranks Among Members Of The Force View Judgements
  6 Appointment Of Members Of The Force View Judgements
  7 Certificates To Members Of The Force View Judgements
  8 Superintendence And Administration Of The Force View Judgements
  9 Dismissal, Removal, etc. Of members Of The force View Judgements
  10 Officers And Members Of The Force To Be Deemed To Be Railway Servants View Judgements
  11 Duties Of Members Of The Force View Judgements
  12 Power To Arrest Without Warrant View Judgements
  13 Power To Search Without Warrant View Judgements
  14 Procedure To Be Followed After Arrest View Judgements
  15 Officers And Members Of The Force To Be Considered Always On Duty And Liable To Be Employed In Any Part Of The Railways View Judgements
  15-A Restrictions Respecting Right To Form Association, Etc. View Judgements
  16 Responsibilities Of Members Of The Force During Suspension View Judgements
  16-A Surrender Of Certificate, Arms, Etc., By Persons Ceasing To Be Members Of The Force View Judgements
  17 Penalties For Neglect Of Duty, Etc. View Judgements
  18 Application Of Act XXII Of 1922 To Members Of The Force View Judgements
  19 Certain Acts Not To Apply To Members Of The Force View Judgements
  20 Protection Of Acts Of Members Of The Force View Judgements
  21 Power To Make Rules View Judgements
  Schedule I



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