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Report No. 175

4. Recommendations of the Estimates committee

4.1 In 1992, the Estimates Committee of Parliament considered the issue of illegal immigration and made following recommendations:-

(i) Relevant provisions of the Foreigners Act, 1946 and the Passports Act, 1967 be harmonized. Both the Acts made provisions relating to departure of foreigners but the punishment for the violation of provisions relating to departure was much less in the latter.

(ii) There should be deterrent punishment for violation of the provisions of the law and the offences should be made non-bailabel.

(iii) There should be consultation with States having responsibility to administer relevant laws in order to ensure their enforcement and uniform application through out the country.

(iv) Indian citizens hosting or receiving foreigners should be made accountable for their overstay in the country.

(v) There should be periodic review of the enforcement mechanism under the Foreigners Act.

(vi) Special passport arrangements with Bangladesh and Sri Lanka should periodically be reviewed.

(vii) separate system of passports for Bangladesh, Sri Lanka and Pakistan should be scrapped.

(viii) After completion of the sentence by the-convicted foreigner, his case should he proceeded with for immediate deportation.

4.2 There was no concrete action on the Estimates Committee report for some years but in 1996 it found echo in the deliberations of the Parliamentary Standing Committee for Ministry of Home Affairs when it was considering the Foreigners (Amendment) Bill, 1998.



The Foreigners (Amendment) Bill, 2000 Back




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