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The Collection of Statistics Act, 2008

Contents

 

Sections

Particulars

Chapter I

Preliminary

1

Short title, extent and commencement

2

Definitions

Chapter II

Collection of Statistics

3

Collection of statistics

4

Powers of appropriate Government to appoint statistics officer, etc

5

Power of statistics officer to call for information

6

Duty of informants

7

All agencies to assist

8

Right of access to records or documents

Chapter III

Disclosure of Information in Certain Cases and Restrictions of their use

9

Security of information

10

Appropriate Government authorised to disclose certain information

11

Disclosure of information schedules for bona fide research or statistical purposes

12

Disclosure of historical documents

13

Security of recorded information

14

Restrictions on use of information

Chapter IV

Offences and Penalties

15

Penalty for neglect or refusal to supply particulars

16

Penalty for making false statement

17

Penalty for mutilation or defacement of information schedule

18

Penalty for obstruction of employees

19

Penalty for other offences

20

Penalty for failure to carry out duties and functions by employees

21

Penalty for impersonation of employee

22

General penalty

23

Offences by companies

24

Cognizance of offences

25

Sanction for prosecution for offence

26

Power of court to try cases summarily

Chapter V

Power in Respect of Core Statistics

27

Power in respect of core statistics

Chapter VI

Miscellaneous

28

Power to give directions

29

Public servants

30

Bar of jurisdiction

31

Protection of action taken in good faith

32

Overriding effect

33

Power to make rules

34

Repeal and savings

THE COLLECTION OF STATISTICS ACT, 2008 No. 7 OF 2009 [7th January, 2009.] An Act to facilitate the collection of statistics on economic, demographic, social, scientific and environmental aspects, and for matters connected therewith or incidental thereto. BE it enacted by Parliament in the Fifty-ninth Year of the Republic of India as follows:-



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