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Citedby 14 docs - [View All]
Ch. P. Zokha vs State Of Mizoram And Ors. on 1 March, 2002
K. Ibopishak Singh vs State Of Manipur And Ors. on 11 April, 2003
Mukhtar Singh vs State And Ors. on 3 November, 1958
Dharmananda Harijan vs State Of Orissa on 7 April, 1972
Lal Muan Thnga vs State Of Mizoram And Ors. on 29 May, 2002

[Complete Act]
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Central Government Act
Section 7 in [ The Police Act, 1861 ]
7. Appointment, dismissal, etc., of inferior officers.-- 2 3 [ Subject to the provisions of article 311 of the Constitution, and to such rules] as the State Government may from time to time make under this Act, the Inspector- General, Deputy Inspectors- General, Assistant Inspector- General and District Superintendents of Police may at any time dismiss, suspend or reduce any police- officer of the subordinate ranks] whom they shall think remiss or negligent in the discharge of his duty, or unfit for the same; 4 or may award any one or more of the following punishments to any police- officer 5 of the subordinate ranks] who shall discharge his duty in a careless or negligent manner, or who by any act of his own shall render himself unfit for the discharge thereof, namely:-
(a) fine to any amount not exceeding one month' s pay;
(b) confinement to quarters for a term not exceeding fifteen days, with or without punishment- drill, extra guard, fatigue or other duty;
(c) deprivation of good- conduct pay;
(d) removal from any office of distinction or special emolument.] 6