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Prevention of Cruelty to Animals Act, 1960

NO. 59 OF 1960 [26th December, 1960] 

Contents

Sections

Particulars

Chapter I 

Preliminary

1

Short title extent and commencement

2

Definitions

3

Duties of persons having charge of animals 

Chpater II

Animal Welfare Board  

4

Establishment of Animal Welfare Board

5

Constitution of the Board

6

Term of office and conditions of services of members of the Board

7

Secretary and other employees of the Board

8

Funds of the Board

9

Function of the Board

10

Power of Board to make regulations

Chapter III

Cruelty To Animals Generally 

11

Treating animals cruelly

12

Penalty for practicing phooka or doom dev

13

Destruction of suffering animals 

Chapter IV

Expenrimentation On Animals 

14

Experiments on animals

15

Committee for control and supervision of experiments on animals

16

Staff of the Committee

17

Duties of the Committee and power of the Committee to make rules relating to experiments on animals

18

Power of entry and Inspection

19

Power to prohibit experiments on animals

20

Penalties          

Chapter V

Preforming Animals  

21

Exhibit and train defined

22

Restriction on exhibition of performing animals

23

Procedure for registration

24

Power of court to prohibit restrict exhibition and training of performing animals

25

Power to enter premises

26

Offences

27

Exemptions

Chapter VI

Miscellaneous  

28

Saving as respects manner of killing prescribed by religion

29

Power of court to deprive person convicted of ownership of animal

30

Presumption as to guilt in certain cases

31

Cognizability of offences

32

Powers of search and seizure

33

Search warrants

34

General power of seizure for examination

35

Treatment and care of animals

36

Limitation of prosecutions

37

Delegation of powers

38

Power to make rules.

39

Persons authorized under section 34 to be public servants

40

Indemnity

41

Repeal of Act II of 1890

An Act to prevent the infliction of unnecessary pain or suffering on animals and for that purpose to amend the law relating to the prevention of cruelty to animals. Be it enacted by Parliament in the Eleventh year of the Republic of India as follows:-



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