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The Repatriation of Prisoners Act, 2003

Contents

 

Sections

Particulars

1

Short title and commencement

2

Definitions

3

Application of Act

4

Application for transfer by a prisoner

5

Consideration of request by Central Government

6

Comments of contracting State

7

Consideration of request by Central Government

10

Transfer of record

11

Power of court and Central Government shall not be affected

12

Transfer into India

14

Power to make rules

16

Power to remove difficulties

The Carriage by Road Act, 2007

THE REPATRIATION OF PRISONERS ACT, 2003 ACT NO. 49 OF 2003 [28th September, 2003.] An Act to provide for the transfer of certain prisoners from India to country or place outside India and reception in India of certain prisoners from country or place outside India. BE it enacted by Parliament in the Fifty-fourth Year of the Republic of India as follows:-



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