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3. Restrictions respecting right to form association, freedom of speech, etc.-

(1) No member of a police-force shall, without the express sanction of the Central Government or of the prescribed authority,-

(a) be a member of, or be associated in any way with, any trade union, labour union, political association or with any class of trade unions, labour unions or political associations; or

(b) be a member of, or be associated in any way with, any other society, institution, association or organisation that is not recognised as part of the force of which he is a member or is not of a purely social, recreational or religious nature; or

(c) communicate with the press or publish or cause to be published any book, letter or other document except where such communication or publication is in the bona fide discharge of his duties or is of a purely literary, artistic or scientific character or is of a prescribed nature.

Explanation.-If any question arises as to whether any society, institution, association or organisation is of a purely social, recreational or religious nature under clause (b) of this sub-section, the decision of the Central Government thereon shall be final.

(2) No member of a police-force shall participate in, or address, any meeting or take part in any demonstration organised by any body of persons for any political purposes or for such other purposes as may be prescribed.

1. 3rd December, 1966, vide notification No. G.S.R. 1848, dated 3rd December, 1966, in respect of the Union territory of Delhi, see Gazette of India, Extraordinary, Part II, sec. 3(i).

2. 1st August, 1967, vide notification No. S.O. 1122(E), dated 20th July, 1967, in respect of the Union territories of Andaman and Nicobar Islands, Chandigarh, see Gazette of India, Extraordinary, Part II, sec. 3(ii).

3. 4th September, 1967, vide Panjab Govt. notification No. S.O. 67 C. A. 33/66/S. 1/67, dated 2nd, September, 1967, in respect of the State of Panjab, see Gazette of India, Extraordinary.



Police-Forces (Restriction of Rights) Act, 1966 Back




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