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

Report No. 175

7D. Points or ports of entry

(1) The Central Government shall notify, by a notification published in the Official Gazette, the designated points or ports of entry into India at such places as may be specified.

(2) A designated point or port of entry shall be manned by an Immigration Officer or such other Officers as may be specified by the Chief Immigration Officer.

7E. Other Immigration Officers and staff

The Central Government may appoint such other officers and employees (hereinafter referred to as the officers and employees of Immigration respectively), as it may think fit, to assist the Chief Immigration Officer and the Immigration Officers in the performance of their duties under this Act.

7F. Immigration Officers to be public servants.

The Chief Immigration Officer and Immigration Officers, the officers and employees of Immigration shall be public servants within the meaning of section 21 of the Indian Penal Code.

7G. Examination of persons disembarking in India

(1) An Immigration Officer may examine any person who is disembarking or seeking to disembark in India or entering or seeking to enter into India for the purpose of determining whether he is a foreigner and if so whether he is in possession of valid passport and visa or other travel document or residence permit, as the case may be.

(2) Where the Immigration Officer, on examination of any person referred to in subsection (1), is of opinion that such person is a foreigner and is not in possession of a valid passport and visa or a valid travel document or a residence permit shall refuse to grant him leave to enter India and order his deportation.



The Foreigners (Amendment) Bill, 2000 Back




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