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Prisoners Act, 1900

[Act No. 3 of 1900]1

Contents

Sections

Particulars

Part I

Preliminary

1

Short title and extent

2

Definition

Part II 

General

3

Officer in charge of prisons to detain persons duly committed to their custody

4

Officers in charge of prisons to return writs, etc., after execution of discharge

Part III 

Prisoners In The Presidency-Towns

5

Warrant, etc., to be discharged to Police officers

6

Power for State Government to appoint Superintendents of presidency prisons

7

Delivery of persons sentenced to imprisonment or death by High Court

8

Delivery of persons sentenced to transportation or penal servitude by High Court

9

Delivery of persons committed by High Court in execution of a decree or for contempt

10

Delivery of persons sentenced by Presidency Magistrate

11

Delivery of persons committed for trial by High Court

12

Custody pending hearing by High Court under section 350 of the Code of Civil Procedure of application for insolvency

13

Delivery of persons arrested in pursuance of warrant of High Court or Civil Court in presidency-town

Part IV 

Prisoners Outside The Presidency-Towns

14

Reference in this part to prisons, etc., to be construed as referring also to Reformatory School

15

Power for officers in charge of prisons to give effect to sentences or certain Courts

16

Warrant of officer of such Court to be sufficient authority

17

Procedure where officer in charge of person doubts the legality of warrant sent to him for execution under this Part

18

Execution in the State of certain capital sentences not ordinarily executed there

Part V

[Repealed by the Criminal Law (Removal of Discrimination) Act, 1949, with effect from 6th. April, 1949]

Part VI 

Removal Of Prisoners

28

References in this Part to prisons etc., to be constructed as referring also to Reformatory Schools

29

Removal of prisoners

30

Lunatic prisoners how to be dealt with

31

[Repealed by Amending Act, 1903]

Part VII 

Persons Under Sentence Of Transportation

32

Appointment of places for confinement of persons under transportation and removal thereto

Part VIII 

Discharge Of Prisoners

33

Release on recognizance, by order of High Court, of prisoner recommended for pardon

Part IX 

Provision For Requiring The Attendance Of Prisoners And Obtaining Their Evidence

34-52

[Repealed by the Prisoners (Attended in Courts) Act, 1955]

53

[Repealed by the Repealing and Amending Act, 1914]

The First Schedule

[Repealed by the Prisoners (Attendance in Courts) Act, 1955]

The Second

Schedule

[Repealed the Prisoners (Attendance in Courts) Act, 1955]

The Third Schedule

[Repealed by the Repealing and Amending Act, 1914]

An Act to consolidate the law relating to Prisoners confined by order of a Court.

Whereas it is to expedient to consolidate the law relating to prisoners confined by order of a Court;

It is hereby enacted as follows: -



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