Scheduled Castes and Scheduled Tribes (Prevention of Atrocities) Act, 1989


Section
Section Title
  INTRODUCTION
  Statement of Object
  1 SHORT TITLE, EXTENT AND COMMENCEMENT View Judgements
  2 DEFINITIONS View Judgements
  3 PUNISHMENTS FOR OFFENCES OF ATROCITIES View Judgements
  4 PUNISHMENT FOR NEGLECT OF DUTIES View Judgements
  5 ENHANCED PUNISHMENT FOR SUBSEQUENT CONVICTION View Judgements
  6 APPLICATION OF CERTAIN PROVISION OF THE INDIAN PENAL CODE View Judgements
  7 FORFEITURE OF PROPERTY OF CERTAIN PERSONS View Judgements
  8 PRESUMPTION AS TO OFFENCES View Judgements
  9 CONFERMENT OF POWER View Judgements
  10 REMOVAL OF PERSON LIKELY TO COMMIT OFFENCE View Judgements
  11 PROCEDURE ON FAILURE OF PERSON TO REMOVE HIMSELF FROM AREA AND ENTER THEREON AFTER REMOVAL View Judgements
  12 TAKING MEASUREMENTS AND PHOTOGRAPHS, ETC. OF PERSONS AGAINST WHOM ORDER UNDER SECTION 10 IS MADE View Judgements
  13 PENALTY FOR NON--COMPLIANCE WITH ORDER UNDER SECTION 10 View Judgements
  14 SPECIAL COURT View Judgements
  15 SPECIAL PUBLIC PROSECUTOR View Judgements
  16 POWER OF STATE GOVERNMENT TO IMPOSE COLLECTIVE FINE View Judgements
  17 PREVENTIVE ACTION TO BE TAKEN BY THE LAW AND ORDER MA MACHINERY View Judgements
  18 SECTION 438 OF THE CODE NOT TO APPLY TO PERSONS COMMITTING AN OFFENCE UNDER THE ACT View Judgements
  19 SECTION 360 OF THE CODE AND THE PROVISIONS OF THE PROBATION OF OFFENDERS ACT NOT TO APPLY TO PERSONS GUILTY OF AN OFFENCE UNDER THE ACT View Judgements
  20 ACT TO OVERRIDE OTHER LAWS View Judgements
  21 DUTY OF GOVERNMENT TO ENSURE EFFECTIVE IMPLEMENTATION OF THE ACT View Judgements
  22 PROTECTION OF ACTION TAKEN IN GOOD FAITH View Judgements
  23 POWER TO MAKE RULES View Judgements



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