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2. Definitions.

In this Act, unless the context otherwise requires,

(a) "Intelligence Organisation" means any organisation established by the Central Government for purposes of intelligence or counter-intelligence and specified in the Schedule;

(b) "member of an Intelligence Organisation" means any person appointed to, or employed in, any Intelligence Organisation;

(c) "prescribed" means prescribed by rules made under this Act.



Intelligence Organisations (Restriction of Rights) Act, 1985 Back




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