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Disaster Management Act, 2005

Contents

 

Sections

Particulars

 

Preamble

Chapter I

Preliminary

1

Short title, extent and commencement

2

Definitions

Chapter II

The National Disaster Management Authority

3

Establishment of National Disaster Management Authority

4

Meetings of National Authority

5

Appointment of officers and other employees of the National Authority

6

Powers and functions of National Authority

7

Constitution of advisory committee by National Authority

8

Constitution of National Executive Committee

9

Constitution of sub-committees

10

Powers and functions of National Executive Committee

11

National Plan

12

Guidelines for minimum standards of relief

13

Relief in loan repayment, etc.

Chapter III

State Disaster Management Authorities

14

Establishment of State Disaster Management Authority

15

Meetings of the State Authority

16

Appointment of officers and other employees of State Authority

17

Constitution of advisory committee by the State Authority

18

Powers and functions of State Authority

19

Guidelines for minimum standard of relief by State Authority

20

Constitution of State Executive Committee

21

Constitution of sub-committees by State Executive Committee

22

Functions of the State Executive Committee

23

State Plan

24

Powers and functions of State Executive Committee in the event of threatening disaster situation

Chapter IV

District Disaster Management Authority

25

Constitution of District Disaster Management Authority

26

Powers of Chairperson of District Authority

27

Meetings

28

Constitution of advisory committees and other committees

29

Appointment of officers and other employees of District Authority

30

Powers and functions of District Authority

31

District Plan

32

Plans by different authorities at district level and their implementation

33

Requisition by the District Authority

34

Powers and functions of District Authority in the event of any threatening disaster situation or disaster

Chapter V

Measures by the Government for Disaster Management

35

Central Government to take measures

36

Responsibilities of Ministries or Departments of Government of India

37

Disaster management plans of Ministries or Departments of Government of India

38

State Government to take measures

39

Responsibilities of departments of the State Government

40

Disaster management plan of departments of State

Chapter VI

Local Authorities

41

Functions of the local authority

Chapter VII

National Institute of Disaster Management

42

National Institute of Disaster Management

43

Officers and other employees of the National Institute

Chapter VIII

National Disaster Response Force

44

National Disaster Response Force

45

Control, direction, etc.

Chapter IX

Finance, Accounts and Audit

46

National Disaster Response Fund

47

National Disaster Mitigation Fund

48

Establishment of funds by State Government

49

Allocation of funds by Ministries and Departments

50

Emergency procurement and accounting

Chapter X

Offences and Penalties

51

Punishment for obstruction, etc.

52

Punishment for false claim

53

Punishment for misappropriation of money or materials, etc.

54

Punishment for false warning

55

Offences by Departments of the Government

56

Failure of officer in duty or his connivance at the contravention of the provisions of this Act

57

Penalty for contravention of any order regarding requisitioning

58

Offence by companies

59

Previous sanction for prosecution

60

Cognizance of offences

61

Prohibition against discrimination

62

Power to issue direction by Central Government

63

Powers to be made available for rescue operations

64

Making or amending rules, etc., in certain circumstances

65

Power of requisition of resources, provisions, vehicles, etc., for rescue operations, etc.

66

Payment of compensation

67

Direction to medial for communication of warnings, etc.

68

Authentication of orders or decisions

69

Delegation of powers

70

Annual report

71

Bar of jurisdiction of court

72

Act to have overriding effect

73

Action taken in good faith

74

Immunity from legal process

75

Power of Central Government to make rules

76

Power to make regulations

77

Rules and regulations to be laid before Parliament

78

Power of State Government to make rules

79

Power to remove difficulties



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