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Central Government Act
the Citizenship Act, 1955
The Citizenship Act, 1955

1. Short title.—This Act may be called the Citizenship Act, 1955.
2. Interpretation.—
(1) In this Act, unless the context otherwise requires,—
(a) “a Government in India” means the Central Government or a State Government; 1[(b) “illegal migrant” means a foreigner who has entered into India—
(d) “Indian consulate” means the office of any consular officer of the Government of India where a register of births is kept, or where there is no such office, such office as may be prescribed;
(e) “minor” means a person who has not attained the age of eighteen years: 2[(ee) “overseas citizen of India” means a person registered as an overseas citizen of India by the Central Government under section 7A;]
(f) “person” does not include any company or association or body of individuals, whether incorporated or not;
(g) “prescribed” means prescribed by rules made under this Act; 3[***]
(h) “undivided India” means India as defined in the Government of India Act, 1935, as originally enacted. Statement of Objects and Reasons [The Citizenship (Amendment) Act, 2005] To expand the scope of grant of Overseas Citizenship of India to Persons of Indian Origin of all countries except Pakistan and Bangladesh. To expand the scope of grant of Overseas Citizenship of India to Persons of Indian Origin of all countries except Pakistan and Bangladesh."
(2) For the purposes of this Act, a person born aboard a regis­tered ship or aircraft, or aboard an unregistered ship or air­craft of the Government of any country, shall be deemed to have been born in the place in which the ship or aircraft was regis­tered or, as the case may be, in that country.
(3) Any reference in this Act to the status or description of the father of a person at the time of that person’s birth shall, in relation to a person born after the death of his father, be construed as a reference to the status or description of the father at the time of the father’s death; and where that death occurred before, and the birth occurs after, the commencement of this Act, the status or description which would have been appli­cable to the father had he died after the commencement of this Act shall be deemed to be the status or description applicable to him at the time of his death. (3) Any reference in this Act to the status or description of the father of a person at the time of that person’s birth shall, in relation to a person born after the death of his father, be construed as a reference to the status or description of the father at the time of the father’s death; and where that death occurred before, and the birth occurs after, the commencement of this Act, the status or description which would have been appli­cable to the father had he died after the commencement of this Act shall be deemed to be the status or description applicable to him at the time of his death."
(4) For the purposes of this Act, a person shall be deemed to be of full age if he is not a minor and of full capacity if he is not of unsound mind. (4) For the purposes of this Act, a person shall be deemed to be of full age if he is not a minor and of full capacity if he is not of unsound mind."
1[3. Citizenship by birth.—
(1) Except as provided in sub-section (2), every person born in India,—
(a) on or after the 26th day of January, 1950, but before the 1st day of July, 1987;
(b) on or after the 1st day of July, 1987, but before the commencement of the Citizenship (Amendment) Act, 2003 and either of whose parents is a citizen of India at the time of his birth;
(2) A person shall not be a citizen of India by virtue of this sec­tion if at the time of his birth—
(a) either his father or mother possesses such immunity from suits and legal process as is accorded to an envoy of a foreign sovereign power accredited to the President of India and he or she, as the case may be, is not a citizen of India; or
(b) his father or mother is an enemy alien and the birth occurs in a place then under occupation by the enemy.]
4. Citizenship by descent.—1[
(1) A person born outside India shall be a citizen of India by descent,—
(a) on or after the 26th day of January, 1950, but before the 10th day of December, 1992, if his father is a citizen of India at the time of his birth; or
(b) on or after the 10th day of December, 1992, if either of his parents is a citizen of India at the time of his birth: Provided that if the father of a person referred to in clause (a) was a citizen of India by descent only, that person shall not be a citizen of India by virtue of this section un­less—
(a) his birth is registered at an Indian consulate within one year of its occurrence or the commencement of this Act, whichever is later, or, with the permission of the Central Government, after the expiry of the said period; or
(b) his father is, at the time of his birth, in service under a Government in India: Provided further that if either of the parents of a person referred to in clause (b) was a citizen of India by descent only, that person shall not be a citizen of India by virtue of this section un­less—
(a) his birth is registered at an Indian consulate within one year of its occurrence or on or after the 10th day of December, 1992, whichever is later, or, with the permission of the Central Government, after the expiry of the said period; or
(b) either of his parents is, at the time of his birth, in service under a Government in India: Provided also that on or after the commencement of the Citizenship (Amendment) Act, 2003, a person shall not be a citizen of India by virtue of this section, unless his birth is registered at an Indian consulate in such form and in such manner, as may be prescribed,—
(2) If the Central Government so directs, a birth shall be deemed for the purposes of this section to have been registered with its permission, notwithstanding that its permission was not obtained before the registration. (2) If the Central Government so directs, a birth shall be deemed for the purposes of this section to have been registered with its permission, notwithstanding that its permission was not obtained before the registration."
(3) For the purposes of the proviso to sub-section (1), any 2[person] born outside undivided India who was, or was deemed to be, a citizen of India at the commencement of the Constitution shall be deemed to be a citizen of India by descent only. (3) For the purposes of the proviso to sub-section (1), any 1[person] born outside undivided India who was, or was deemed to be, a citizen of India at the commencement of the Constitution shall be deemed to be a citizen of India by descent only."
5. Citizenship by registration.—1[
(1) Subject to the provisions of this section and such other conditions and restrictions as may be prescribed, the Central Government may, on an application made in this behalf, register as a citizen of India any person not being an illegal migrant who is not already such citizen by virtue of the Constitution or of any other provision of this Act if he belongs to any of the following categories, namely:—
(a) a person of Indian origin who are ordinarily resident in India for seven years before making an application for registration;
(b) a person of Indian origin who is ordinarily resident in any country or place outside undivided India;
(c) a person who is married to a citizen of India and is ordinarily resident in India for seven years before making an application for registration;
(d) minor children of persons who are citizens of India;
(e) a person of full age and capacity whose parents are registered as citizens of India under clause (a) of this sub-section or sub-section (1) of section 6;
(2) No person being of full age shall be registered as a citizen of India under sub-section (1) until he has taken the oath of allegiance in the form specified in the Second Schedule.
(3) No person who has renounced, or has been deprived of, his Indian citizenship or whose Indian citizenship has terminated, under this Act shall be registered as a citizen of India under sub-section (1) except by order of the Central Government.
(4) The Central Government may, if satisfied that there are special circumstances justifying such registration, cause any minor to be registered as a citizen of India.
(5) A person registered under this section shall be a citizen of India by registration as from the date on which he is so regis­tered; and a person registered under the provisions of clause(b)(ii) of article 6 or article 8 of the Constitution shall be deemed to be a citizen of India by registration as from the commencement of the Constitution or the date on which he was so registered, whichever may be later. (5) A person registered under this section shall be a citizen of India by registration as from the date on which he is so regis­tered; and a person registered under the provisions of clause(b)(ii) of article 6 or article 8 of the Constitution shall be deemed to be a citizen of India by registration as from the commencement of the Constitution or the date on which he was so registered, whichever may be later." 3[(6) If the Central Government is satisfied that circumstances exist which render it necessary to grant exemption from the residential requirement under clause (c) of sub-section (1) to any person or a class of persons, it may, for reasons to be recorded in writing, grant such exemption.] 1[(6) If the Central Government is satisfied that circumstances exist which render it necessary to grant exemption from the residential requirement under clause (c) of sub-section (1) to any person or a class of persons, it may, for reasons to be recorded in writing, grant such exemption.]"
6. Citizenship by naturalisation.—
(1) Where an application is made in the prescribed manner by any person of full age and capacity 1[not being an illegal migrant] for the grant of a certificate of naturalisation to him, the Central Government may, if satisfied that the applicant is quali­fied for naturalisation under the provisions of the Third Sched­ule, grant to him a certificate of naturalisation: Provided that, if in the opinion of the Central Government, the applicant is a person who has rendered distinguished service to the cause of science, philosophy, art, literature, world peace or human progress generally, it may waive all or any of the condi­tions specified in the Third Schedule. Provided that, if in the opinion of the Central Government, the applicant is a person who has rendered distinguished service to the cause of science, philosophy, art, literature, world peace or human progress generally, it may waive all or any of the condi­tions specified in the Third Schedule."
(2) The person to whom a certificate of naturalisation is granted under sub-section (1) shall, on taking the oath of allegiance in the form specified in the Second Schedule, be a citizen of India by naturalisation as from the date on which that certificate is granted.
1[6A. Special provisions as to citizenship of persons covered by the Assam Accord.—
(1) For the purposes of this section—
(a) “Assam” means the territories included in the State of Assam immediately before the commencement of the Citizenship (Amend­ment) Act, 1985;
(b) “detected to be a foreigner” means detected to be a foreigner in accordance with the provisions of the Foreigners Act, 1946 (31 of 1946) and the Foreigners (Tribunals) Order, 1964 by a Trib­unal constituted under the said Order;
(c) “specified territory” means the territories included in Bangladesh immediately before the commencement of the Citizenship (Amendment) Act, 1985;
(d) a person shall be deemed to be of Indian origin, if he, or either of his parents for any of his grandparents was born in undivided India;
(e) a person shall be deemed to have been detected to be a for­eigner on the date on which a Tribunal constituted under the Foreigners (Tribunals) Order, 1964 submits its opinion to the effect that he is a foreigner to the officer or authority con­cerned.
(2) Subject to the provisions of sub-sections (6) and (7), all persons of Indian origin who came before the 1st day of January, 1966 to Assam from the specified territory (including such of those whose names were included in the electoral rolls used for the purposes of the General Election to the House of the People held in 1967) and who have been ordinarily resident in Assam since the dates of their entry into Assam shall be deemed to be citizens of India as from the 1st day of January, 1966.
(3) Subject to the provisions of sub-sections (6) and (7), every person of Indian origin who—
(a) came to Assam on or after the lst day of January, 1966 but before the 25th day of March, 1971 from the specified territory; and
(b) has, since the date of his entry into Assam, been ordinarily resident in Assam; and
(c) has been detected to be a foreigner, shall register himself in accordance with the rules made by the Central Government in this behalf under section 18 with such authority (thereafter in this sub-section referred to as the registering authority) as may be specified in such rules and if his name is included in any electoral roll for any Assembly or Parliamentary constituency in force on the date of such detec­tion, his name shall be deleted therefrom. Explanation.—In the case of every person seeking registration under this sub-section, the opinion of the Tribunal constituted under the Foreigners (Tribunals) Order, 1964 holding such person to be a foreigner, shall be deemed to be sufficient proof of the requirement under clause (c) of this sub-section and if any question arises as to whether such person complies with any other requirement under this sub-section, the registering authority shall,—
(i) if such opinion contains a finding with respect to such other requirement, decide the question in conformity with such finding;
(ii) if such opinion does not contain a finding with respect to such other requirement, refer the question to a Tribunal consti­tuted under the said Order hang jurisdiction in accordance with such rules as the Central Government may make in this behalf under section 18 and decide the question in conformity with the opinion received on such reference.
(4) A person registered under sub-section (3) shall have, as from the date on which he has been detected to be a foreigner and till the expiry of a period of ten years from that date, the same rights and obligations as a citizen of India (including the right to obtain a passport under the Passports Act, 1967 (15 of 1967) and the obligations connected therewith), but shall not be enti­tled to have his name included in any electoral roll for any Assembly or Parliamentary constituency at any time before the expiry of the said period of ten years.
(5) A person registered under sub-section (3) shall be deemed to be a citizen of India for all purposes as from the date of expiry of a period of ten years from the date on which he has been detected to be a foreigner.
(6) Without prejudice to the provisions of section 8,—
(a) if any person referred to in sub-section (2) submits in the prescribed manner and form and to the prescribed authority within sixty days from the date of commencement of the Citizenship (Amendment) Act, 1985, for year a declaration that he does not wish to be a citizen of India, such person shall not be deemed to have become a citizen of India under that sub-section;
(b) If any person referred to in sub-section (3) submits in the prescribed manner and form and to the prescribed authority within sixty days from the date of commencement the Citizenship (Amendment) Act, 1985, for year or from the date on which he has been detect­ed to be a foreigner, whichever is later, a declaration that he does not wish to be governed by the provisions of that sub-sec­tion and sub-sections (4) and (5), it shall not be necessary for such person to register himself under sub-section (3). Explanation.—Where a person required to file a declaration under this sub-section does not have the capacity to enter into a contract, such declaration may be filed on his behalf by any person competent under the law for the time being in force to act on his behalf.
(7) Nothing in sub-sections (2) to (6) shall apply in relation to any person—
(a) who, immediately before the commencement of the Citizenship (Amendment) Act, 1985, for year is a citizen of India;
(b) who was expelled from India before the commencement of the Citizenship (Amendment) Act, 1985, for year under the Foreigners Act, 1946 (31 of 1946).
(8) Save as otherwise expressly provided in this section, the provisions of this section shall have effect notwithstanding anything contained in any other law for the time being in force.]
7. Citizenship by incorporation of territory.—If any territory becomes a part of India, the Central Government may, by order notified in the Official Gazette, specify the persons who shall be citizens of India by reason of their connection with that territory; and those persons shall be citizens of India as from the date to be specified in the order.
8. Renunciation of citizenship.—
(1) If any citizen of India of full age and capacity, 1[***] makes in the prescribed manner a declaration renouncing his Indian Citizenship, the declaration shall be registered by the prescribed authority; and, upon such registra­tion, that person shall cease to be a citizen of India: Provided that if any such declaration is made during any war in which India may be engaged, registration thereof shall be with­held until the Central Government otherwise directs.
(2) Where 2[a person] ceases to be a citizen of India under sub-section (1) every minor child of that person shall thereupon cease to be a citizen of India: Provided that any such child may, within one year after attaining full age, make a declaration 3[in the prescribed form and manner] that he wishes to resume Indian citizenship and shall thereupon again become a citizen of India. 4[***]
9. Termination of citizenship.—
(1) Any citizen of India who by naturalisation, registration otherwise voluntarily acquires, or has at any time between the 26th January, 1950 and the commence­ment of this Act, voluntarily acquired the citizenship of another country shall, upon such acquisition or, as the case may be, such commencement, cease to be a citizen of India: Provided that nothing in this sub-section shall apply to a citi­zen of India who, during any war in which India may be engaged, voluntarily acquires, the citizenship of another country, until the Central Government otherwise directs.
(2) If any question arises as to whether, when or how any 1[citizen of India] has acquired the citizenship of another country, it shall be deter­mined by such authority, in such manner, and having regard to such rules of evidence, as may be prescribed in this behalf.
10. Deprivation of citizenship.—
(1) A citizen of India who is such by naturalisation or by virtue only of clause (c) of article 5 of the Constitution or by registration otherwise than under clause (b) (ii) of article 6 of the Constitution or clause
(2) Subject to the provisions of this section, the Central Gov­ernment may, by order, deprive any such citizen of Indian citi­zenship, if it is satisfied that—
(a) the registration or certificate of naturalisation was ob­tained by means of fraud, false representation or the concealment of any material fact; or
(b) that citizen has shown himself by act or speech to be dis­loyal or disaffected towards the Constitution of India as by law established; or
(c) that citizen has, during any war in which India may be en­gaged unlawfully traded or communicated with an enemy or been engaged in, or associated with, any business that was to his knowledge carried on in such manner as to assist an enemy in that war; or
(d) that citizen has, within five years after registration or naturalisation, been sentenced in any country to imprisonment for a term of not less than two years; or
(e) that citizen has been ordinarily resident out of India for a continuous period of seven years, and during that period, has neither been at any time a student of any educational institution in a country outside India or in the service of a Government in India or of an international organisation of which India is a member, nor registered annually in the prescribed manner at an Indian consulate his intention to retain his citizenship of India.
(3) The Central Government shall not deprive a person of citizen­ship under this section unless it is satisfied that it is not conducive to the public good that the person should continue to be a citizen of India.
(4) Before making an order under this section, the Central Gov­ernment shall give the person against whom the order is proposed to be made notice in writing informing him of the ground on which it is proposed to be made and, if the order is proposed to be made on any of the grounds specified in sub-section (2) other than clause (e) thereof, of his right, upon making application therefor in the prescribed manner, to have his case referred to a committee of inquiry under this section.
(5) If the order is proposed to be made against a person on any of the grounds specified in sub-section (2) other than clause (e) thereof and that person so applies in the prescribed manner, the Central Government shall, and in any other case it may, refer the case to a Committee of Inquiry consisting of a chairman (being a person who has for at least ten years held a judicial office) and two other members appointed by the Central Government in this behalf.
(6) The Committee of Inquiry shall, on such reference, hold the inquiry in such manner as may be prescribed and submit its report to the Central Government; and the Central Government shall ordinarily be guided by such report in making an order under this section.
11. Commonwealth citizenship.—[Rep. by the Citizenship (Amendment) Act, 2003 (6 of 2004), sec. 10.]
12. Power to confer rights of Indian citizen or citizens of certain countries.—[Rep. by the Citizenship (Amendment) Act, 2003 (6 of 2004), sec. 10.]
13. Certificate of Citizenship in case of doubt.—The Central Government may, in such cases as it thinks fit, certify that a person, with respect to whose citizenship of India a doubt ex­ists, is a citizen of India; and a certificate issued under this section shall, unless it is proved that it was obtained by means of fraud, false representation or concealment of any material fact, be conclusive evidence that person was such a citizen on the date thereof, but without prejudice to any evidence that he was such a citizen at an earlier date.
14. Disposal of application under 1[sections 5, 6 and 7A].—
(1) The prescribed authority or the Central Government may, in its dis­cretion, grant or refuse an application under 2[section 5, 6 or section 7A] and shall not be required to assign any reasons for such grant or refusal.
(2) Subject to the provisions of section 15 the decision of the prescribed authority or the Central Government on any such appli­cation as aforesaid shall be final and shall not be called in question in any court.
15. Revision.—
(1) Any person aggrieved by an order made under this Act by the prescribed authority or any officer or other authority (other than the Central Government) may, within a period of thirty days from the date of the order, make an appli­cation to the Central Government for revision of that order: Provided that the Central Government may entertain the applica­tion after the expiry of the said period of thirty days, if it is satisfied that the applicant was prevented by sufficient cause from making the application in time.
(2) On receipt of any such application under sub-section (1), the Central Government shall, after considering the application of the aggrieved person and any report thereon which the officer or authority making the order may submit, make such order in rela­tion to the application as it deems fit, and the decision of the Central Government shall be final.
16. Delegation of power.—The Central Government may, by order, direct that any power which is conferred on it by any of the provisions of this Act other than those of section 10 and section 18 shall, in such circumstances and under such conditions, if any, as may be specified in the order, be exercisable also by such officer or authority as may be so specified.
17. Offences.—Any person who, for the purpose of procuring anything to be done or not to be done under this Act, knowingly makes any representation which is false in a material particular shall be punishable with imprisonment for a term which may extend to 1[five years], or 2[with fine which may extend to fifty thousand rupees], or with both.
18. Power to make rules.—
(1) The Central Government may, by notification in the Official Gazette make rules to carry out the purposes of this Act.
(2) In particular and without prejudice to the generality of the foregoing power, such rules may provide for—
(a) the registration of anything required or authorized under this Act to be registered, and the conditions and restrictions in regard to such registration; 1[(aa) the form and manner in which a declaration under sub-section (1) of section 4 shall be made;]
(b) the forms to be used and the registers to be maintained under this Act;
(c) the administration and taking of oaths of allegiance under this Act and the time within which, and the manner in which, such oaths shall be taken and recorded;
(d) the giving of any notice required or authorized to be given by any person under this Act;
(e) the cancellation of the registration of, and the cancellation and amendment of certificate of naturalisation relating to, persons deprived of citizenship under this Act, and the deliver­ing up of such certificates for those purposes; 2[(ee) the manner and form in which and the authority to whom declarations referred to in clauses (a) and (b) of sub-section (b) of section 6A shall be submitted and other matters connected with such declarations;]
(f) the registration at Indian consulates of the births and deaths of persons of any class or description born or dying outside India;
(g) the levy and collection of fees in respect of applications, registrations, declarations and certificates under this Act, in respect of the taking of an oath of allegiance, and in respect of the supply of certified or other copies of documents;
(h) the authority to determine the question of acquisition of citizenship of another country, the procedure to be followed by such authority and rules of evidence relating to such cases;
(i) the procedure to be followed by the committees of inquiry appointed under section 10 and the conferment on such committees of any of the powers, rights and privileges of civil court; 3[(ia) the procedure to be followed in compulsory registration of the citizens of India under sub-section (5) of section 14A;]
(j) the manner in which applications for revision may be made and the procedure to be followed by the Central Government in dealing with such applications; and
(k) any other matter which is to be, or may be, prescribed under this Act.
(3) In making any rule under this section, the Central Government may provide that breach thereof shall be punishable with fine which may extend to one thousand rupees: 4[Provided that any rule made in respect of a matter specified in clause (ia) of sub-section (2) may provide that a breach thereof shall be punishable with imprisonment for a term which may extend to three months, or with fine which may extend to five thousand rupees, or with both.] 5[(4) Every rule made under this section shall be laid, as soon as may be after it is made before each House of Parliament, while it is in session, for a total period of thirty days which may be comprised in one session or in two or more successive sessions, and if, before the expiry of the session immediately following the session or the successive sessions aforesaid, both Houses agree in making any modification in the rule or both Houses agree that the rule should not be made, the rule shall thereafter have effect only in such modified form or be of no effect, as the case may be; so, however, that any such modification or annulment shall be without prejudice to the validity of anything previously done under that rule.]
19. Repeals.—[Repealed by the Repealing and Amending Act, 1960 (Act 58 of 1960), sec. 2 and the First Schedule (w.e.f. 26-10-1960).]
The Citizenship Act, 1955 1[***] ------------------------- 1. The First Schedule omitted by Act 6 of 2004, sec. 16 (w.e.f. 3-12-2004). The Citizenship Act, 1955 1[The Second Schedule [See sections 5(2) and 6(2)] Oath of Allegiance I, A/B.............................do solemnly affirm (or swear) that i will bear true faith and allegiance to the Constitution of India as by law established, and that i will faithfully observe the laws of India and fulfil my duties as a citizen of India.] ------------------------- 1. Subs. by Act 6 of 2004, sec. 17, for the Second Schedule (w.e.f. 3-12-2004). The Citizenship Act, 1955 The Third Schedule [See section 6(1)] Qualifications for naturalisation The qualifications for naturalisation of a person 1[***] are— (a) that he is not a subject or citizen of any country where citizens of India are prevented by law or practice of that coun­try from becoming subjects or citizens of that country by natu­ralisation; (b) that, if he is a citizen of any country, 2[he undertakes to renounce the citizenship of that country in the event of his application for Indian citizenship being accepted]; (c) that he has either resided in India or been in the service of a Government in India or partly the one and partly the other, throughout the period of twelve months immediately preceding the date of the application; (d) that during the 3[fourteen years] immediately preceding the said period of twelve months, he has either resided in India or been in the service of a Government in India, or partly the one and partly the other, for periods amounting in the aggregate to not less than 4[eleven years]; (e) that he is of good character; (f) that he has an adequate knowledge of a language specified in the Eighth Schedule to the Constitution; and (g) that in the event of a certificate of naturalisation being granted to him, he intends to reside in India, or to enter into or continue in, service under a Government in India or under an international organisation of which India is a member or under a society, company or body of persons established in India: Provided that the Central Government may, if in the special circumstances of any particular case it thinks fit,— (i) allow a continuous period of twelve months ending not more than six months before the date of the application to be reckoned, for the purposes of clause (c) above, as if it had immediately preceded that date; (ii) allow periods of residence or service earlier than 5[fif­teen years] before the date of the application to be reckoned in computing the aggregate mentioned in clause (d) above. --------------------------------- 1. The words “who is not a citizen of a country specified in the First Schedule” omitted by Act 6 of 2004, sec. 18 (w.e.f. 3-12-2004). tc" 1. The words “who is not a citizen of a country specified in the First Schedule” omitted by Act 6 of 2004, sec. 18 (w.e.f. 3-12-2004)." 2. Subs. by Act 6 of 2004, sec. 18, for “he has renounced the citizenship of that country in accordance with the law therein in force in that behalf and has notified such renunciation to the Central Government” (w.e.f. 3-12-2004). tc" 2. Subs. by Act 6 of 2004, sec. 18, for “he has renounced the citizenship of that country in accordance with the law therein in force in that behalf and has notified such renunciation to the Central Government” (w.e.f. 3-12-2004)." 3. Subs. by Act 6 of 2004, sec. 18, for “twelve years” (w.e.f. 3-12-2004). tc" 3. Subs. by Act 6 of 2004, sec. 18, for “twelve years” (w.e.f. 3-12-2004)." 4. Subs. by Act 6 of 2004, sec. 18, for “nine years” (w.e.f. 3-12-2004) tc" 4. Subs. by Act 6 of 2004, sec. 18, for “nine years” (w.e.f. 3-12-2004)" 5. Subs. by Act 6 of 2004, sec. 18, for “thirteen years” (w.e.f. 3-12-2004). tc" 5. Subs. by Act 6 of 2004, sec. 18, for “thirteen years” (w.e.f. 3-12-2004)." --------------------------------- The Citizenship Act, 1955 1[***] ————— 1. The Fourth Schedule omitted by Act 32 of 2005, sec. 5 (w.e.f. 28-6-2005). Earlier the Fourth Schedule was inserted by Act 6 of 2004, sec. 19 (w.e.f. 3-12-2004). The Fourth Schedule, for omission, stood as under: “The Fourth Schedule [See section 2(1)(gg)] 1. Australia 2. Canada 3. Finland 4. France 5. Greece 6. Ireland 7. Israel 8. Italy 9. Netherlands 10. New Zealand 11. Portugal 12. Republic of Cyprus 13. Sweden 14. Switzerland 15. United Kingdom 16. United States of America.”
1. Subs. by Act 32 of 2005, sec. 4, for section 7A (w.r.e.f. 28-6-2005 ). Earlier section 7A was inserted by Act 6 of 2004 (w.e.f. 3-12-2004 ). Section 7A, before substitution by Act 32 of 2005, stood as under:
2. Ins. by Act 6 of 2004, sec. 7 (w.e.f. 3-12-2004).
3. Ins. by Act 6 of 2004, sec. 7 (w.e.f. 3-12-2004).
4. Ins. by Act 6 of 2004, sec. 7 (w.e.f. 3-12-2004).
5. The words “who is also a citizen or national of another country”, omitted by Act 6 of 2004, sec. 8 (w.e.f. 3-12-2004). tc" 2. The words “who is also a citizen or national of another country”, omitted by Act 6 of 2004, sec. 8 (w.e.f. 3-12-2004)."
6. Subs. by Act 6 of 2004, sec. 9, for “person” (w.e.f. 3-12-2004).
7. Subs. by Act 6 of 2004, sec. 11, for “sections 5 and 6” (w.e.f. 3-12-2004).
8. Ins. by Act 6 of 2004, sec. 12 (w.e.f. 3-12-2004).
9. Ins. by Act 6 of 2004, sec. 13 (w.e.f. 3-12-2004).
10. Subs. by Act 6 of 2004, sec. 14, for “six months” (w.e.f. 3-12-2004).
11. Ins. by Act 6 of 2004, sec. 15 (w.e.f. 3-12-2004).