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Report No. 01

Appendix V

Protection Clauses in Indian Acts Giving Immunity to The State

(1) The Bengal Alluvion and Diluvion Act IX of 1847, Section 9.

(2) Judicial Officers Protection Act XVIII of 1850, Section 1.

(3) Shore-nuisances (Bombay and Kolaba) Act XI of 1853, Section 5.

(4) Police Act V of 1861, Section 43.

(5) Bombay Revenue Jurisdiction Act X of 1876, Section 6.

(6) Chota Nagpur Encumbered Estates Act VI of 1876, Section 22.

(7) Treasure Trove Act VI of 1878, Section 17.

(8) Sea Customs Act VIII of 1878, Sections 181(c) and 187.

(9) Indian Telegraph Act XIII of 1885, Section 9.

(10) Prevention of Cruelty to Animals Act XI of 1890, Section 17.

(11) Indian Railways Act IX of 1890, Sections 82(1) and 82 (A).

(12) The Charitable Endowments Act VI of 1890, Section 14.

(13) Epidemic Diseases Act III of 1897, Section 4.

(14) Livestock Importation Act IX of 1898, Section 5.

(15) Indian Post Office Act VI of 1898, Sections 6, 27 (D) and 48.

(16) Glanders and Farcy Act XIII of 1899, Section 16.

(17) Ancient Monuments Preservation Act VII of 1904, Section 24.

(18) Coinage Act III of 1906, Section 22.

(19) Indian Ports Act XV of 1908, Section 18.

(20) Indian Electricity Act IX of 1910, Section 82.

(21) Indian Lunacy Act IV of 1912, Section 97.

(22) Identification of Prisoners Act XXXIII of 1920, Section 9.

(23) Income-tax Act XI of 1922, Section 67.

(24) Naval Armament Act VI of 1923, Section 14.

(25) Cotton Transport Act III of 1923, Section 9.

(26) Cantonments (House-Accommodation) Act VI of 1923, Section 38.

(27) Coal Grading Board Act XXX of 1925, Section 11.

(28) Provident Funds Act XIX of 1925, Section 7.

(29) Cotton Ginning and Pressing Factories Act XII of 1925, Section 15.

(30) Cotton Industry (Statistics) Act XX of 1926, Section 9.

(31) Indian Forest Act XVI of 1927, Section 74.

(32) Tea District Emigrant Labour Act XXII of 1932, Section 39.

(33) Murshidabad Estate Administration Act XXIII of 1933, Section 25.

(34) Indian Air Craft Act XXII of 1934, Section 18.

(35) Dock Labourers Act XIX of 1934, Section' 12.

(36) Drugs Act XXIII of 1940, Section 37.

(37) Delhi Restriction of Uses of Land Act XII of 1941, Section 15.

(38) War . Injuries (Compensation Insurance) Act XXIII of 1943, Section 13, sub-section (1).

(39) Central Excise and Salt Act I of 1944, Section 41.

(40) Foreigners Act XXXI of 1946, Section 15.

(41) Foreign Exchange Regulation Act VII of 1947, Section 26.

(42) Industrial Disputes Act XIV of 1947, Section 37.

(43) Mines and Minerals (Regulation and Development) Act LIII of 1948, Section 14.

(44) Resettlement of Displaced persons (Land Acquisition) Act LX of 1948, Section 13.

(45) Electricity (Supply) Act LIV of 1948, Section 82. 46, Factories Act LXIII of 1948, Section 117.

(46) Delhi and Ajmer and Merwara Land Development Act LXVI of 1948, Section 33, sub-sections (1) and (2).

(47) Abducted Persons (Recovery and Restoration) Act LXV of 1949, Section 9.

(48) Banking Companies Act X of 1949, Section 54.

(49) Seaward Artillery Practice Act VIII of 1949, sub-sections (1) and (2) of Section 8.

(50) Delhi Hotels (Control of Accommodation) Act XXIV of 1949, sub-sections (1) and

(51) (2) of Section 11.

(52) Payment of Taxes (Transfer of Property) Act XXII of 1949, Section 7.

(53) Administration of Evacuee Property Act XXXI of 1950, Section 47.

(54) Displaced Persons (Claims) Act XLIV of 1950, Section 11.

(55) Government Premises (Eviction) Act XXVII of 1950, Section 7.

(56) Immigrants (Expulsion from Assam) Act X of 1950, Section 6.

(57) Drugs (ContrOl) Act XXVI of 1950, Section 18.

(58) Preventive Detention Act IV of 1950, Section 15.

(59) Press (Objectionable Matter) Act LVI of 1951, Section 33.

(60) Displaced PerSons (Debt Adjustment) Act LXX. of 1951, Section 55.

(61) Evacuee Interest (Separation) Act XIV of 1951, Section 22.

(62) Mines Act XXXV of 1952, Section 87.

(63) Inflammable Substances Act XX of 1952, Section 6.

(64) Commissions of Enquiry Act LX of 1952, Section 9.

(65) The Requisitioning and Acquisition of Immovable Property Act XXX of 1952, Section 19(1).

(66) Indian Standards Institution (Certification Marks) Act XXXVI of 1952, Section 16.

(67) Delhi and Ajmer Rent Control Act XXXVIII of 1952, Section 32.

(68) Employees Provident Funds Act XIX of 1952, Section 18.

(69) Essential Commodities Act 1955, Section 15.

(70) The Medicinal and Toilet Preparations (Excise Duties) Act XIV of 1955, sub-sections (1) and (2) of Section 20.

(71) The Prize Competitions Act XLII of 1955, Section 19.

(72) Spirituous Preparations (Inter-State Trade and Commerce) Control Act XXXIX of 1955, Section 15.



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