Mobile View
Main Search Advanced Search Disclaimer
Citedby 8 docs - [View All]
Teesta Chattoraj vs Union Of India on 30 March, 2012
Ashok Muthana vs The Regional Passport Officer on 24 September, 2014
Haji Menu vs Union Of India & Ors on 7 February, 2014
Prahlad Gurjar vs Union Of Inida And Ors on 13 January, 2010
Maneka Gandhi vs Union Of India on 25 January, 1978

[Section 6] [Complete Act]
Central Government Act
Section 6(2) in The Passports Act, 1967
(2) Subject to the other provisions of this Act, the passport authority shall refuse to issue a passport or travel document for visiting any foreign country under clause (c) of sub-section (2) of section 5 on any one or more of the following grounds, and on no other ground, namely:—
(a) that the applicant is not a citizen of India;
(b) that the applicant may, or is likely to, engage outside India in activities prejudicial to the sovereignty and integrity of India;
(c) that the departure of the applicant from India may, or is likely to, be detrimental to the security of India;
(d) that the presence of the applicant outside India may, or is likely to, prejudice the friendly relations of India with any foreign country;
(e) that the applicant has, at any time during the period of five years immediately preceding the date of his application, been convicted by a court in India for any offence involving moral turpitude and sentenced in respect thereof to imprisonment for not less than two years;
(f) that proceedings in respect of an offence alleged to have been committed by the applicant are pending before a criminal court in India;
(g) that a warrant or summons for the appearance, or a warrant for the arrest, of the applicant has been issued by a court under any law for the time being in force or that an order prohibiting the departure from India of the applicant has been made by any such court;
(h) that the applicant has been repatriated and has not reimbursed the expenditure incurred in connection with such repatriation;
(i) that in the opinion of the Central Government the issue of a passport or travel document to the applicant will not be in the public interest.