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Civil Liability for Nuclear Damage Act, 2010

Contents

 

Sections

Particulars

1

Preamble

Chapter I

Preliminary

1

Short title, extent, application and commencement

2

Definitions

Chapter II

Liability for Nuclear Damage

3

Atomic Energy Regulatory Board to notify nuclear incident

4

Liability of operator

5

Operator not liable in certain circumstances

6

Limits of liability

7

Liability of Central Government

8

Operator to maintain insurance or financial securities

Chapter III

Claims Commissioner

9

Compensation for nuclear damage and its adjudication

10

Qualifications for appointment as Claims Commissioner

11

Salary, allowances and other terms and conditions of service of Claims Commissioner

12

Adjudication procedure and powers of Claims Commissioner

Chapter IV

Claims and Awards

13

Inviting application for claims by Claims Commissioner

14

Person entitled to make application for nuclear damage

15

Procedure for making application before Claims Commissioner

16

Award by Claims Commissioner

17

Operator's right of recourse

18

Extinction of right to claim

Chapter V

Nuclear Damage Claims Commission

19

Establishment of Nuclear Damage Claims Commission

20

Composition of Commission

21

Term of office

22

Salary, allowances and other terms and conditions of service of Chairperson and Members

23

Filling up of vacancies

24

Resignation and removal

25

Chairperson or Member deemed to retire from service

26

Suspension of pension

27

Prohibition of acting as arbitrator

28

Prohibition of practice

29

Powers of Chairperson

30

Officers and other employees of Commission

31

Application for compensation before Commission

32

Adjudication procedure and powers of Commission

33

Transfer of pending cases to Commission

34

Proceedings before Claims Commissioner or Commission to be judicial proceedings

35

Exclusion of jurisdiction of civil courts

36

Enforcement of awards

37

Annual report

38

Dissolution of Commission in certain circumstances

Chapter VI

Offences and Penalties

39

Offences and penalties

40

Offences by companies

41

Offences by Government Departments

42

Cognizance of offences

Chapter VII

Miscellaneous

43

Power to give directions

44

Power to call for information

45

Exemption from application of this Act

46

Act to be in addition to any other law

47

Protection of action taken in good faith

48

Power to make rules

49

Power to remove difficulties



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