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Protection of Human Rights Act, 1993

NO.10 OF 1994.

Contents

Sections

Particulars

Chapter I

Preliminary

1

Short title extent and commencement

2

Definitions

Chapter II

The National Human Rights Commission 

3

Constitution of a National Human Rights Commission

4

Appointment of Chairperson and other Members

5

Removal of a Member of the Commission

6

Term of office of Members

7

Members to act as Chairperson or to discharge his functions in certain circumstances

8

Terms and conditions of service of Member

9

Vacancies, etc., not to invalidate the proceedings of the commission

10

Procedure to be regulated by the Commission

11

Officers and other staff of the Commission

Chapter III

Functions And Powers Of The Commission 

12

Functions of the Commission

13

Powers relating to inquiries

14

Investigation

15

Statement made by persons to the Commission

16

Persons likely to be prejudicially affected to be heard

Chapter IV

Procedure

17

Inquiry into complaints

18

Steps after inquiry

19

Procedure with respect to armed forces

20

Annual and special reports of the Commission

Chapter V

State Human Rights Commissions 

21

Constitution of State Human Rights Commissions

22

Appointment of Chairperson and other Members of State Commission

23

Removal of a Member of the State Commission

24

Term of office of Members of the state Commission

25

Member to act as Chairperson or to discharge his functions in certain circumstances

26

Terms and conditions of service of Members of the state Commission

27

Officers and other staff of the State Commission

28

Annual and special reports of State Commission

29

Applications of certain provisions relating to National Human Rights Commission to State Commission

Chapter VI

Human Rights Courts

30

Human Rights Courts

31

Special Public Prosecutor

Chapter VII

Finance, Accounts And Audit 

32

Grants by the Central Government

33

Grants by the State Government

34

Accounts and audit

35

Accounts and audit of state Commission

Chapter VIII

Miscellaneous 

36

Matters not subject to jurisdiction of the Commission

37

Constitution of special investigation teams

38

Protection of action taken in good faith

39

Members and officers to be public servants

40

Power of Central Government to make rules

41

Power of State Government to make rules

42

Power to remove difficulties

43

Repeal and savings

An Act to provide for the constitution of a National Human Rights Commission, State Human Rights Commission in states and Human Rights Courts for better protection of human rights and for matters connected therewith or incidental thereto.

BE it enacted by Parliament in the Forty-fourth Year of the Republic of India as follows:-



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