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The National Investigation Agency Act, 2008


The Schedule:-

1.     The Atomic Energy Act, 1962 (33 of 1962);

2.     The Unlawful Activities (Prevention) Act, 1967 (37 of 1967);

3.     The Anti-Hijacking Act, 1982 (65 of 1982);

4.     The Suppression of Unlawful Acts against Safety of Civil Aviation Act, 1982 (66 of 1982);

5.     The SAARC Convention (Suppression of Terrorism) Act, 1993 (36 of 1993);

6.     The Suppression of Unlawful Acts Against Safety of Maritime Navigation and Fixed Platforms on Continental Shelf Act, 2002 (69 of 2002);

7.     The Weapons of Mass Destruction and their Delivery Systems (Prohibition of Unlawful Activities) Act, 2005 ( 21 of 2005);

8.     Offences under-

a.     Chapter VI of the Indian Penal Code (45 of 1860) [sections 121 to 130 (both inclusive)];

b.    Sections 489-A to 489-E (both inclusive) of the Indian Penal Code (45 of 1860).



The National Investigation Agency Act, 2008 Back




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