Sexual Harassment of Women at Workplace (Prevention, Prohibition and Redressal) Act, 2013


Section
Section Title
  INTRODUCTION
  Title CHAPTER I - Preliminary View Judgements
  1 Short title, extent and commencement View Judgements
  2 Definitions View Judgements
  3 Prevention of sexual harassment View Judgements
  Title CHAPTER II - CONSTITUTION OF INTERNAL COMPLAINTS COMMITTEE View Judgements
  4 Constitution of Internal Complaints Committee View Judgements
  Title CHAPTER III - CONSTITUTION OF LOCAL COMPLAINTS COMMITTEE View Judgements
  5 Notification of District Officer View Judgements
  6 Constitution and jurisdiction of Local Complaints Committee View Judgements
  7 Composition, tenure and other terms and conditions of Local Complaints Committee View Judgements
  8 Grants and audit View Judgements
  Title CHAPTER IV - COMPLAINT View Judgements
  9 Complaint of sexual harassment View Judgements
  10 Conciliation View Judgements
  11 Inquiry into complaint View Judgements
  Title CHAPTER V - INQUIRY INTO COMPLAINT View Judgements
  12 Action during pendency of inquiry View Judgements
  13 Inquiry report View Judgements
  14 Punishment for false or malicious complaint and false evidence View Judgements
  15 Determination of compensation View Judgements
  16 Prohibition of publication or making known contents of complaint and inquiry proceedings View Judgements
  17 Penalty for publication or making known contents of complaint and inquiry proceedings View Judgements
  18 Appeal View Judgements
  Title CHAPTER VI - DUTIES OF EMPLOYER View Judgements
  19 Duties of employer View Judgements
  Title CHAPTER VII - DUTIES AND POWERS OF DISTRICT OFFICER View Judgements
  20 Duties and powers of District Officer View Judgements
  Title CHAPTER VIII - MISCELLANEOUS View Judgements
  21 Committee to submit annual report View Judgements
  22 Employer to include information in annual report View Judgements
  23 Appropriate Government to monitor implementation and maintain data View Judgements
  24 Appropriate Government to take measures to publicise the Act View Judgements
  25 Power to call for information and inspection of records View Judgements
  26 Penalty for non-compliance with provisions of Act View Judgements
  27 Cognizance of offence by courts View Judgements
  28 Act not in derogation of any other law View Judgements
  29 Power of appropriate Government to make rules View Judgements
  30 Power to remove difficulties View Judgements



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