Unlawful Activities (Prevention) Act, 1967


Section
Section Title
  INTRODUCTION
  Statement of Object
  title CHAPTER I: PRELIMINARY View Judgements
  1 Short title and extent View Judgements
  2 Definitions View Judgements
  2A 1 Construction of references to laws not in force in Jammu and Kashmir View Judgements
  title CHAPTER II: UNLAWFUL ASSOCIATIONS View Judgements
  3 Declaration of an association as unlawful View Judgements
  4 Reference to Tribunal View Judgements
  5 Tribunal View Judgements
  6 Period of operation and cancellation of notification View Judgements
  7 Power to prohibit the use of funds of an unlawful association View Judgements
  8 Power to notify places used for the purpose of an unlawful association View Judgements
  9 Procedure to be followed in the disposal of applications under this Act View Judgements
  title CHAPTER III: OFFENCES AND PENALTIES View Judgements
  10 Penalty for being members of an unlawful association View Judgements
  11 Penalty for dealing with funds of an unlawful association View Judgements
  12 Penalty for contravention of an order made in respect of a notified place View Judgements
  13 Punishment for unlawful activities View Judgements
  14 Offences to be cognizable View Judgements
  title CHAPTER IV: MISCELLANEOUS View Judgements
  15 Continuances of association View Judgements
  16 Bar of jurisdiction View Judgements
  17 Prosecution for offences under this Act View Judgements
  18 Protection of action taken in good faith View Judgements
  19 Power to delegate View Judgements
  20 Effect of Act and rules, etc., inconsistent with other enactments View Judgements
  21 Power to make rules View Judgements



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