AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

4. Persons or Private Security Agency not to engage or provide private security guard without licence.-

No person shall carry on or commence the business of private security agency, unless he holds a licence issued under this Act: Provided that the person carrying on the business of private security agency, immediately before the commencement of this Act, may continue to do so for a period of one year from the date of such commencement and if he has made an application for such licence within the said period of one year, till the disposal of such application: Provided further that no private security agency shall provide private security abroad without obtaining permission of the Controlling Authority, which shall consult the Central Government before according such permission.

1. 14th March, 2006, vide notification No. S.O. 317(E), dated 15th March, 2006, see Gazette of India, Extraordinary, Part II, sec. 3(ii).



Private Security Agencies (Regulation) Act, 2005 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered by nubia  |  driven by neosys