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The Prevention of Terrorism Act, 2002

Contents

 

Sections

Particulars

Chapter I

Preliminary

1

Short title, application, commencement, duration and savings

2

Definitions

Chapter II

Punishment for and Measures for Dealing with, Terrorist Activities

3

Punishment for terrorist acts

4

Possession of certain unauthorized arms, etc.

5

Enhanced penalties

6

Holding of proceeds of terrorism illegal

7

Powers of investigating officers and appeal against order of Designated Authority

8

Forfeiture of proceeds of terrorism

9

Issue of show cause notice before forfeiture of proceeds of terrorism

10

Appeal

11

Order of forfeiture not to interfere with other punishments

12

Claims by third party

13

Powers of Designated Authority

14

Obligation to furnish information

15

Certain transfers to be null and void

16

Forfeiture of property of certain persons

17

Company to transfer shares to Government

Chapter III

Terrorist Organisations

18

Declaration of an organization as a terrorist organization

19

Denotification of a terrorist organization

20

Offence relating to membership of a terrorist organization

21

Offence relating to support given to a terrorist organization

Chapter IV

Special Courts

22

Special Courts

23

Functions of State Biodiversity Board

24

Power of State Biodiversity Board to restrict certain activities violating the objectives of conservation, etc.

25

Jurisdiction of Special Courts

26

Power of Special Courts with respect to other offences

27

Power to direct for samples, etc.

28

Public Prosecutors

29

Procedure and powers of Special Courts

30

Protection of witnesses

31

Trial by Special Courts to have precedence

32

Certain confessions made to police officers to be taken into consideration

33

Power to transfer cases to regular courts

34

Appeal

35

Transitional provisions and transfer of pending proceedings

Chapter V

Interception of Communication in Certain Cases

36

Definitions

37

Appointment of Competent Authority

38

Application for authorization of interception of wire, electronic or oral communication

39

Decision by Competent Authority on application for interception

40

Submission of order of interception to Review Committee

41

Duration of an order of inception, etc.

42

Authority competent to carry out interception

43

Interception of communication in emergency

44

Protection of information collected

45

Admissibility of evidence collected through the interception of communications

46

Review of authorization order

47

Interception and disclosure of wire, electronic or oral communications prohibited

48

Annual report of interceptions

Chapter VI

Miscellaneous

49

Modified application of certain provisions of the Code

50

Cognizance of offences

51

Officers competent to investigate offences under this Act

52

Arrest

53

Presumption as to offences under section 3

54

Bar of jurisdiction of courts, etc.

55

Saving

56

Overriding effect

57

Protection of action taken in good faith

58

Punishment and compensation for malicious action

59

Impounding passport and arms licence of person chargesheeted under the Act

60

Review committees

61

Power of High Courts to make rules

62

Power to make rules

63

Orders and rules to be laid before Houses of Parliament

64

Repeal and saving

THE PREVENTION OF TERRORISM ACT, 2002 ACT NO. 15 OF 2002 [28th March, 2002] An Act to make provisions for the prevention of, and for dealing with, terrorist activities and for matters connected therewith. BE it enacted by Parliament in the Fifty-third Year of the Republic of India as follows:-



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