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Census Act, 1948


ACT No.37 of 1948 

[AS ON 1955]

Contents

Sections Particulars

1

Short title and extent

2

Rule of construction respecting enactments not extending to part B States

3

Central Government to take census

4

Appointment of ceases staff

5

Status of census authorities as public servants

6

Discharge of duties of census officers in certain cases

7

Powers call upon certain persons to assistance

8

Asking of questions and obligation to answer

9

Occupier to permit access and affixing of numbers

10

Occupier or manager to fill up schedule

11

Penalties

12

Sanction required for prosecutions

13

Operation of other laws not barred

14

Jurisdiction

15

Records of census not open to inspection nor admissible in evidence

16

Temporary suspension of other laws as to mode of taking census in municipalities

17

Grant of statistical abstracts

18

Power to make rules


An Act to provide for certain matters in connection with the taking of census.

[3rd September.1948.]


WHEREAS it is expedient to provide for the taking of census in {The word "the Provinces and
Acceding States" were rep.by the A.O.1950.} India or any part thereof whenever necessary or desirable and to provide for certain matters in connection with the taking of such census;

It is hereby enacted as follows:-



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