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Report No. 107

2.10. Rules 8 and 9, Citizenship Rules.-

Rules 8 and 9 of the Citizenship Rules provide:

"Rule 8-The authority to register a person as a citizen of India under section 5 shall be the Collector, and in any other case under these rules, the Central Government.

Rule 9-The Collector shall, before registering a person under section 5(1)(a), satisfy himself that the person-

(a) is of Indian origin and has been actually resident in India for 6 months immediately preceding the date of application;

(b) has close connection in India;

(c) has an intention to make India his permanent home;

(d) has signed an oath of allegiance specified in the Second Schedule to the Act;

(e) is of good character and is otherwise a fit and proper person to be registered as citizen of India."



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