WEST BENGAL MAINTENANCE OF PUBLIC ORDER ACT, 1972


Section
Section Title
  INTRODUCTION
  PREAMBLE
  title CHAPTER I.: Preliminary View Judgements
  1 Short title and extent View Judgements
  2 Definitions View Judgements
  3 Saving View Judgements
  4 Non-compliance with the provisions of the Act or any orders made thereunder View Judgements
  title CHAPTER II.: Access to certain places View Judgements
  5 Protected places View Judgements
  6 -n/a- View Judgements
  7 Forcing or evading a guard View Judgements
  title CHAPTER III: Prevention of subversive acts View Judgements
  8 Sabotage View Judgements
  9 Penalty for subversive acts View Judgements
  title CHAPTER IV: Public Safety and Order View Judgements
  10 Punishment for carrying or possessing any corrosive substance View Judgements
  11 Definition of looting View Judgements
  12 Definition of raiding View Judgements
  13 Use of force to stop looting or raiding View Judgements
  14 Amendment of the Code of Criminal Procedure, 1898 View Judgements
  15 Power to arrest without warrant View Judgements
  title CHAPTER V: Miscellaneous Provisions View Judgements
  16 Requisitioning of property View Judgements
  17 Publication and service of notices View Judgements
  title CHAPTER VI: Supplementary and Procedural View Judgements
  18 Attempts, etc.to contravene the provisions of the Act View Judgements
  19 Special provision for searches View Judgements
  20 Cognizance of contravention of the provisions of the Act or orders made thereunder. View Judgements
  21 Saving as to orders View Judgements
  22 Protection of action taken under the Act View Judgements
  23 Delegation of powers and duties of the State Government View Judgements
  24 Power to make rules. View Judgements
  25 Repeal and savings View Judgements
  INTRODUCTION
  PREAMBLE
  title CHAPTER I.: Preliminary View Judgements
  1 Short title and extent View Judgements
  2 Definitions View Judgements
  3 Saving View Judgements
  4 Non-compliance with the provisions of the Act or any orders made thereunder View Judgements
  title CHAPTER II.: Access to certain places View Judgements
  5 Protected places View Judgements
  6 -n/a- View Judgements
  7 Forcing or evading a guard View Judgements
  title CHAPTER III: Prevention of subversive acts View Judgements
  8 Sabotage View Judgements
  9 Penalty for subversive acts View Judgements
  title CHAPTER IV: Public Safety and Order View Judgements
  10 Punishment for carrying or possessing any corrosive substance View Judgements
  11 Definition of looting View Judgements
  12 Definition of raiding View Judgements
  13 Use of force to stop looting or raiding View Judgements
  14 Amendment of the Code of Criminal Procedure, 1898 View Judgements
  15 Power to arrest without warrant View Judgements
  title CHAPTER V: Miscellaneous Provisions View Judgements
  16 Requisitioning of property View Judgements
  17 Publication and service of notices View Judgements
  title CHAPTER VI: Supplementary and Procedural View Judgements
  18 Attempts, etc.to contravene the provisions of the Act View Judgements
  19 Special provision for searches View Judgements
  20 Cognizance of contravention of the provisions of the Act or orders made thereunder. View Judgements
  21 Saving as to orders View Judgements
  22 Protection of action taken under the Act View Judgements
  23 Delegation of powers and duties of the State Government View Judgements
  24 Power to make rules. View Judgements
  25 Repeal and savings View Judgements



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