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Emigration Act, 1983

(Act no. 31 of 1983)

Contents       

Sections

Particulars

 

Preamble

Chapter I

Preliminary

1

Short, extent, application and commencement

2

Definitions

Chapter II

Emigration Authorities

3

Protectors of Emigrants

4

General duties of Protectors of Emigrants

5

Power to authorize persons to exercise functions of a Protector

6

Emigration check posts

7

Other emigration officers and staff

8

Emigration officers to be public servants

Chapter III   

Registering authority

9

Registering authority

10

No person to functions as recruiting agent without a valid certificate

11

Application for registration

12

Terms and conditions of registration

13

Renewal of registration

14

Cancellation, Suspension, etc., of a certificate

Chapter IV    

Permits for Recruitment by Employers

15

Competent authority

16

Recruitment by employers to be through recruiting agent or permit

17

Procedure for obtaining permits

18

Period of validity of permit

19

Registration of certain permits

20

Cancellation or suspension of a permit

21

Power to exempt

22

Requirement, etc., as to emigration clearance

Chapter V

Appeals

23

Appeals

Chapter VI

Offences and Penalties

24

Offences and Penalties

25

Offences by companies

26

Offences to be cognizable

27

Previous sanction of Central Government necessary

28

Punishment to be without prejudice to any other action

Chapter VII

Miscellaneous

29

Determination of question as to whether a person is an emigrant

30

Power to prohibit emigration to any country in interest of the general public, etc

31

Power to prohibit emigration due to outbreak of epidemics, civil disturbances, etc., in a country

32

Power to prohibit emigration of any class or category or persons

33

Provisions as to security

34

Refund of security

35

Power to search, seize and detain persons, conveyance etc

36

Returns and registers

37

Authorities and officers to have certain powers to civil court

38

Power to give directions

39

Effect of other laws

40

Delegation

41

Power to exempt

42

Act not to apply to certain emigrants

43

Power to make rules

44

Notifications and rules to be laid before Parliament

45

Repeal of Act 7 of 1922. Short title and commencement

Rules               

1

Short title and commencement

2

Definitions

3

Amount of security

4

Validity of certificate

5

Renewal of Certificate

6

Terms and conditions of the certificate

7

Permits for recruitment by employers

8

Conditions of permit

9

Issue of permit

10

Application for emigration clearance

11

Direct recruitment by foreign employer

12

Form of appeal

13

Procedure before the appellant authority

14

Contents of the order in appeal

15

Representation of party

16

Procedure for deciding emigrant status

17

Forfeiture of security deposit

18

Authorities and officers to have certain power of civil courts

19

Service charges

20

Service of notice and orders

20A

Withdrawal of the Certificate of Registration of Recruiting Agent during Suspension.



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