AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Anti-Hijacking Act, 1982

CHAPTER I: PRELIMINARY

1. Short title, extent, application and commencement

(1) This Act may be called the Anti-Hijacking Act, 1982.

(2) It extends to the whole of India and, save as otherwise provided in this Act, it applies also to any offence thereunder committed outside India by any person.

(3) It shall come into force on such date as the Central Government may, by notification in the Official Gazette, appoint.



Anti-Hijacking Act,1982 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys