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The National Investigation Agency Act, 2008

Contents

 

Sections

Particulars

Chapter I

Preliminary

1

Short title, extent and application

2

Definitions

Chapter II

National Investigation Agency

3

Constitution of National Investigation Agency

4

Superintendence of National Investigation Agency

Chapter III

Investigation by the National Investigation Agency

5

Manner of constitution of Agency and conditions of service of members

6

Investigation of Scheduled Offences

7

Power to transfer investigation to State Government

8

Power to investigate connected offences

9

State Government to extend assistance to National Investigation Agency

10

Power of State Government to investigate Scheduled Offences

Chapter IV

Special Courts

11

Power of Central Government to constitute Special Courts

12

Place of sitting

13

Jurisdiction of Special Courts

14

Powers of Special Courts with respect to other offences

15

Public Prosecutors

16

Procedure and powers of Special Courts

17

Protection of witnesses

18

Sanction for prosecution

19

Trial by Special Court to have precedence

20

Power to transfer cases to regular courts

21

Appeals

22

Power of State Government to constitute Special Courts

Chapter V

Miscellaneous

23

Power of High Courts to make rule

24

Power of High Courts to make rules

25

Power to remove difficulties

26

Laying of rules

Schdule

The Schedule

The National Investigation Agency Act, 2008

THE NATIONAL INVESTIGATION AGENCY ACT, 2008 NO. 34 OF 2008 [31st December, 2008.] An Act to constitute an investigation agency at the national level to investigate and prosecute offences affecting the sovereignty, security and integrity of India, security of State, friendly relations with foreign States and offences under Acts enacted to implement international treaties, agreements, conventions and resolutions of the United Nations, its agencies and other international organisations 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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