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The Chemical Weapons Convention Act, 2000

Chapter III Prohibition and Regulation of Chemical Weapons and Toxic Chemicals

13. Prohibition to develop, produce, acquire, etc., Chemical Weapons.-

1.      No person shall-

a.      develop, produce, otherwise acquire, stockpile, retain or use Chemical Weapons, or transfer, directly or indirectly, any Chemical Weapons to any person;

b.     use riot control agents as a method of warfare;

c.      engage in any military preparations to use Chemical Weapons;

d.     assist, encourage or induce, in any manner, any person to engage in-

                      i.         the use of any riot control agent as a method of warfare;

                     ii.         any other activity prohibited to a State Party under the Convention.

1.     

2.      The prohibition contained in sub-section (1) shall not apply to the retention or possession of Chemical Weapons, which are permitted by the Convention, pending destruction of such Weapons.



Chemical Weapons Convention Act, 2000 Back




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