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

The Second Schedule

(See Section 24)

Intelligence and Security Organisation Established by The Central Government

1. Intelligence Bureau.

2. Research and Analysis Wing of the Cabinet Secretariat.

3. Directorate of Revenue Intelligence.

4. Central Economic Intelligence Bureau.

5. Directorate of Enforcement.

6. Narcotics Control Bureau.

7. Aviation Research Centre.

8. Special Frontier Force.

9. Border Security Force.

10. Central Reserve Police Force.

11. Indo-Tibetan Border Police.

12. Central Industrial Security Force.

13. National Security Guards.

14. Assam Rifles.

1[15.Sashtra Seema Bal.]

2[16. Directorate General of Income-tax (Investigation).]

2[17. National Technical Research Organisation.]

2[18. Financial Intelligence Unit, India.]

3[19. Special Protection Group.

20. Defence Research and Development Organisation.

21. Border Road Development Board. 4*]

5[22. National Security Council Secretariat.]

1. Subs. by notification No. G.S.R. 347, dated 28-9-2005

2. Subs. by notification No. G.S.R. 235(E) dated 27-3-2008

3. Ins. by notification No. G.S.R. 347, dated 28-9-2005

4. Omitted by G.S.R. 235(E) dated 27-3-2008

5. Added by notification No. G.S.R. 726(E), dated 8-10-2008 



Right to Information 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