BILL NO. 3  OF  2003                                               

 THE DELHI PRISONS (AMENDMENT) BILL, 2003. 

A 

BILL 

To amend the Delhi Prisons Act, 2000 (Delhi Act 2 of 2002)

BE it enacted by the Legislative Assembly of the National Capital Territory of Delhi in the Fifty-Fourth year of the Republic of India as follows:- 

     1.  Short title and commencement. -   (1) This Act may be called the The Delhi Prisons (Amendment)  Act, 2003. 

                                                                     (2) It shall come into force on such date as the Lt. Governor may, by notification  in   the official Gazette,  appoint. 

     2.  Amendment of Section14.-  In the Delhi Prisons Act, 2000 (Delhi Act 2 of 2002), in section 14- 

 (i)   at the end of sub-section (1), the following shall be inserted, namely:-                        

“This report, with the orders of the Superintendent thereon, shall forthwith be sent to the Inspector General for information.”;

                                                                        (ii) for sub-section (2), the following shall be substituted, namely:-“

                                                                       (2)  The Medical Officer shall not administer any such medicine to any prisoner
                                                                              without informing him of what is being administered to him:

Provided that the Medical Officer may administer any such medicine to any prisoner without informing him of what is  being administered, in emergent situations, where the  prisoner -patient is unconscious or in a state in which  he is not fit to receive and respond to such information”.    

This Bill has been passed by the Legislative Assembly of the National Capital Territory of Delhi on the 31st day of March, 2003.

(CH. PREM SINGH)

Speaker, Legislative Assembly of the

National Capital Territory of  Delhi. 

DELHI

Dated - 2003.