Table of ContentsContent
Preamble   -             INDIAN ANTARCTIC ACT, 2022
Chapter I  -             PRELIMINARY
Section 1  -             Short Title and Commencement
Section 2  -             Application
Section 3  -             Definitions
Chapter II  -             REQUIREMENT AS TO PERMIT
Section 4  -             Permit for Indian expedition to Antarctica
Section 5  -             Permit for Indian station in Antarctica
Section 6  -             Permit for vessel and aircraft entering Antarctica
Section 7  -             Permit for mineral resource activities
Section 8  -             Permit for certain activities in Antarctica
Section 10  -             Permit for introducing Microscopic Organisms
Section 11  -             Permit to Enter protected Areas
Section 12  -             Permit for Waste Disposal
Section 13  -             Permit for Discharge into Sea
Section 15  -             Certain provisions not to apply during Emergencies
Section 16  -             Special permit for Commercial fishing in Antarctica
Chapter III  -             PROHIBITIONS
Section 18  -             Prohibition of introducing non-sterile soil in Antarctica
Section 19  -             Prohibition of introducing specified substances and products
Section 20  -             Prohibition relating to historic sites and monuments
Section 21  -             Prohibition of possessing, selling, etc
Section 22  -             Prohibition of discharge of certain products or substances
Chapter IV  -             COMMITTEE ON ANTARCTIC GOVERNANCE AND ENVIRONMENTAL PROTECTION
Section 23  -             Constitution of Committee
Section 24  -             Meetings of Committee
Section 25  -             Functions of Committee
Section 26  -             Power of Central Government to give directions
Chapter V  -             GRANT, SUSPENSION OR CANCELLATION OF PERMIT
Section 27  -             Application for Permit
Section 28  -             Liability of owner or Operator in certain cases
Section 29  -             Suspension or Cancellation of permit
Chapter VI  -             INSPECTIONS
Section 30  -             Inspection in India
Section 31  -             Inspection of international facilities
Section 32  -             Obstruction and false information
Chapter VII  -             WASTE DISPOSAL AND WASTE MANAGEMENT
Section 33  -             Waste Disposal
Section 35  -             Removal of waste from Antarctica
Section 36  -             Disposal of combustive Wastes
Section 37  -             Storage of Wastes
Section 38  -             Committee to ensure Compliance of International Obligations
Section 40  -             Exemption of Operator from liability in certain cases
Chapter IX  -             OFFENCES AND PENALTIES
Section 41  -             Penalty for contravention of certain provisions of Act by person
Section 44  -             Penalty where no provision made in Act
Section 45  -             Offences by Companies
Section 46  -             Constitution of fund
Section 47  -             Security for permit by certain persons
Section 48  -             Designated Court and jurisdiction
Section 49  -             Report to Committee of offences
Section 50  -             Conferment of powers of investigation, etc
Section 52  -             Accounts and audit of fund
Section 53  -             Returns and reports
Section 54  -             Protection of action taken in good faith
Section 55  -             Power to make rules
Section 56  -             Power to remove Difficulties
Statement of Objects and Reasons   -             INDIAN ANTARCTIC ACT, 2022