for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act




WEAPONS OF MASS DESTRUCTION AND THEIR DELIVERY SYSTEMS (PROHIBITION OF UNLAWFUL ACTIVITIES) ACT, 2005


Section
Section Title
  INTRODUCTION
  1 SHORT TITLE AND COMMENCEMENT View Judgements
  2 ACT IN ADDITION TO OTHER LAWS View Judgements
  3 EXTENT AND APPLICATION View Judgements
  4 DEFINITIONS View Judgements
  5 POWER TO IDENTIFY, DESIGNATE, CATEGORIES OR REGULATE CERTAIN ACTIVITIES View Judgements
  6 POWER TO APPOINT ADVISORY COMMITTEES View Judgements
  7 DELEGATION OF POWERS View Judgements
  8 PROHIBITION RELATING TO WEAPONS OF MASS DESTRUCTION View Judgements
  9 PROHIBITION RELATING TO NON-STATE ACTOR OR TERRORIST View Judgements
  10 PROHIBITION AS REGARDS INTIMIDATING ACTS View Judgements
  11 PROHIBITION ON EXPORT View Judgements
  12 PROHIBITION ON BROKERING View Judgements
  13 REGULATION OF EXPORT, TRANSFER, RE-TRANSFER, TRANSIT AND TRANS-SHIPMENT. View Judgements
  14 OFFENCES AND PENALTIES View Judgements
  15 PUNISHMENT FOR AIDING NON-STATE ACTOR OR TERRORIST View Judgements
  16 PUNISHMENT FOR UNAUTHORISED EXPORT View Judgements
  17 PUNISHMENT FOR VIOLATION OF OTHER PROVISIONS OF THE ACT View Judgements
  18 PENALTY FOR USING FALSE OR MAKING FORGED DOCUMENTS, ETC View Judgements
  19 PUNISHMENT FOR OFFENCES WITH RESPECT TO WHICH NO PROVISION HAS BEEN MADE View Judgements
  20 OFFENCES BY COMPANIES View Judgements
  21 COGNIZANCE OF OFFENCES View Judgements
  22 BAR OF JURISDICTION OF CIVIL COURTS View Judgements
  23 EFFECT OF OTHER LAWS View Judgements
  24 PROTECTION OF ACTION TAKEN IN GOOD FAITH View Judgements
  25 SPECIAL PROVISIONS AS TO CENTRAL GOVERNMENT View Judgements
  26 POWER TO MAKE RULES View Judgements
  27 POWER TO REMOVE DIFFICULTIES View Judgements



#LawyerServices #Act #Law #Statute #IndianLaw #Kanoon