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

Citizenship Act, 1955

[Act No. 57 of Year 1955 dated 30th. December, 1955]

Contents

Sections

Particulars

1

Short title

2

Interpretation

3

Citizenship by birth

4

Citizenship by descent

5

Citizenship by registration

6

Citizenship by naturalization

6A

Special provisions as to citizenship of persons covered by the Assam Accord

7

Citizenship by incorporation of territory

8

Renunciation of citizenship

9

Termination of citizenship

10

Deprivation of citizenship

11

Commonwealth citizenship

12

Power to confer rights of Indian citizen on citizens of certain countries

13

Certificate of citizenship in case of doubt

14

Disposal of application under sections 5 and 6

15

Revision

16

Delegation of powers

17

Offences

18

Power to make rules

19

Repeals

Schedule I

Citizen of a Country

Schedule II

Oath Of Allegiance

Schedule III

Qualifications For Naturalisation

An Act to provide for the acquisition and determination of Indian citizenship

Comment: From the resume of the aforementioned provisions of the Constitution and the Citizenship Act, it becomes clear that whenever any authority is called upon to decide even for the limited purpose of another law, whether a person is or is not a citizen  of India, the authority must carefully examine the question and the provisions of  the  Citizenship Act extracted hereinbefore. Lal Babu Hussain and others, Petitioners v. Electoral Registration Officer, AIR 1995 SUPREME COURT 1189

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



Bare Acts Back




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