Table of ContentsContent
Preamble   -             NATIONAL ANTI-DOPING ACT, 2022
Chapter I  -             PRELIMINARY
Section 1  -             Short title and commencement
Section 2  -             Definitions
Chapter II  -             PROHIBITION OF DOPING IN SPORT AND ANTI-DOPING RULE VIOLATIONS
Section 3  -             Prohibition of doping in sport
Section 4  -             Anti-Doping Rule Violations
Section 5  -             Therapeutic Use Exemptions
Section 6  -             Consequences of Anti-Doping Rule Violations
Chapter III  -             NATIONAL BOARD FOR ANTI-DOPING IN SPORTS
Section 8  -             Meetings of Board
Section 9  -             Officers and employees of Board
Section 10  -             Powers and functions of Board
Section 11  -             Disciplinary Panel
Section 12  -             Appeal Panel
Section 13  -             Annual report
Chapter IV  -             NATIONAL ANTI-DOPING AGENCY
Section 14  -             Incorporation of National Anti-Doping Agency
Section 15  -             Director General
Section 16  -             Powers and functions of Agency
Section 17  -             Power to constitute committees
Chapter V  -             DOPING CONTROL PROCESS
Section 19  -             Power of entry, search and seizure
Section 20  -             Power of collecting samples and testing
Section 21  -             Result management process
Section 23  -             Hearing of appeal by Appeal Panel
Chapter VI  -             FINANCE, ACCOUNTS, AUDIT AND REPORTS
Section 24  -             Grants by Central Government
Section 25  -             Accounts and audit
Chapter VII  -             MISCELLANEOUS
Section 26  -             Dope testing laboratories
Section 27  -             Data of athletes and maintenance of database
Section 29  -             Power to make rules
Section 30  -             Power to make regulations by Board
Section 31  -             Power to make regulations by Agency
Section 32  -             Rules and regulations to be laid before Parliament
Section 33  -             Power to remove difficulties
Section 34  -             Transitional provisions
Statement of Objects and Reasons   -             NATIONAL ANTI-DOPING ACT, 2022