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Anti-Hijacking Act, 1982

Contents

Sections

Particulars

Chapter I

Preliminary

1

Short title, extent, application and commencement

2

Definitions

Chapter II

Hijacking And Connected Offences

3

Hijacking

4

Punishment for hijacking

5

Punishment for acts of violence

5A

Conferment of powers of investigation, etc.

6

Jurisdiction

6A

Designated Courts

6B

Offences triable by Designated Court

6C

Application of Code to proceedings before a Designated Court

Chapter III

Miscellaneous

7

Provisions as to extradition

7A

Provision as to bail

8

Contracting Parties to Convention

9

Power to treat certain aircraft to be registered in Convention countries

10

Previous sanction necessary for prosecution

10A 

Presumptions as to offences under sections 4 and 5

11

Protection of action taken in good faith

Act No. 65 of 1982

[6th November, 1982.]

An Act to give effect to the Convention for Suppression of Unlawful Seizure of Aircraft and for matters connected therewith

Comment: This Act was enacted to give effect to the Convention for Suppression of Unlawful Seizure of Aircraft.

Whereas a Convention for the Suppression of Unlawful Seizure of Aircraft was, on the 16th day of December, 1970, signed at The Hague;

And whereas it is expedient that India should accede to the said Convention and make provisions for giving effect thereto and for matters connected therewith;

Be it enacted by Parliament in the Thirty-third Year of the Republic of India as follows:-



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