Legislation UpdatesNotifications

S.O. 4273(E).—Whereas, the United Liberation Front of Asom and its various factions, wings and fronts (hereinafter referred to as the ULFA) has professed its aim namely, the “Liberation” of Assam from the Indian Union through an armed struggle in alliance with other armed secessionist organisations of the North East Region”;

And Whereas, the Central Government is of the opinion that ULFA has-

(i) indulged in various illegal and violent activities intended to disrupt the sovereignty and territorial integrity of India in furtherance of its objective of liberating Assam;

  1. (ii)  aligned itself with other unlawful associations of North Eastern Region to secede Assam from India;
  2. (iii)  in pursuance of its aims and objectives, engaged in several unlawful and violent activities during the currency of its declaration as an unlawful association;

And Whereas, the Central Government is of further opinion that the unlawful and violent activities which are attributed to ULFA include –

  1. (i)  about seventy incidents of violence, either individually or in alliance with other insurgent groups of North East Region, during the period from 1st January 2015 to 31st July 2019;
  2. (ii)  killing of thirty-two persons, including twenty-five civilians and seven security forces personnel, during the period from 1st January, 2015 to 31st July 2019;
  3. (iii)  kidnapping of six persons, during the period from 1st January, 2015 to 31s1 July 2019;
  4. (iv)  forty- seven cases of recovery of unauthorised arms and ammunitions from its cadres;
  5. (v)  indulging in a spate of extortions and secessionist activities, and endangering the lives of innocent citizens, in addition to acts of kidnappings for ransom;
  6. (vi)  instructing its cadres to carry out acts by targeting the establishments of security forces and their personnel, political leaders, railways and oil installations;
  7. (vii)  establishing sanctuaries and training camps in the neighboring countries; and
  8. (viii)  embarking upon restructuring of its organisational network at the grass root level by launching a systematic drive for recruitment of fresh cadres while continuing its violent and insurgent activities;

And Whereas, for the reasons mentioned above, the Central Government is also of the opinion that the activities of ULFA are, detrimental to the sovereignty and integrity of India and that it is an unlawful association;

And Whereas, if there is no immediate curb and control of the unlawful activities of ULFA, it may take the opportunity to –

  1. (i)  mobilise its cadres for escalating its secessionist, subversive and violent activities;
  2. (ii)  openly propagate anti-national activities in collusion with forces inimical to India’s sovereignty and national integrity;
  3. (iii)  indulge in killings of civilians and targeting of police and security forces personnel;
  4. (iv)  procure and induct more illegal arms and ammunitions from across the border;
  5. (v)  extort and collect funds and illegal taxes from the public for its unlawful activities;

Now therefore, in exercise of the powers conferred by sub-section (1) of section 3 of the Unlawful Activities (Prevention) Act, 1967 (37 of 1967), (hereinafter referred to as the said Act), the Central Government hereby declares the United Liberation Front of Asom (ULFA) along with all its factions, wings and front organisations as an unlawful association;

The Central Government, having regard to the activities of ULFA, mentioned above, and to meet the sustained and ever increasing violence committed by ULFA in the recent past against the police, the armed forces and the civilians, is of the opinion that circumstances exist which render it necessary to declare ULFA to be an unlawful association with immediate effect and accordingly, in exercise of the powers conferred by the proviso to sub-section (3) of section 3 of the said Act, hereby directs that this notification shall, subject to any order that may be made under section 4 of the said Act, have effect from the date of its publication in the Official Gazette.


Ministry of Home Affairs

[Notification dt. 27-11-2019]

Legislation UpdatesNotifications

S.O. 4255(E).—Whereas the National Democratic Front of Bodoland (hereinafter referred to as the NDFB) has the professed aim namely the “Liberation of Bodoland” consisting largely of Bodo inhabited areas of Assam and to bring the secession of the said areas from India, in alliance with other armed secessionist organisations of the North East Region;

And Whereas, the Central Government is of the opinion that the NDFB has been:-

(i)  indulging in illegal and violent activities intended to disrupt, or which may disrupt, the sovereignty and territorial integrity of India in furtherance of its objective of achieving a separate Bodoland;

(ii)  aligning itself with other undergrounds outfits of the North Eastern Region in furtherance of its objectives to create a separate Bodoland;

(iii)  engaging in unlawful and violent activities thereby undermining the authority of the Government of India and the Government of Assam and spreading terror and panic among the people;

(iv)  indulging in extortion of money from various sections of the society with a view to financing and executing its plans for the creation of a separate Bodoland;

(v)  embarking on a systematic drive for recruitment of fresh cadres with a view to continuing its terrorist and

insurgency activities;

(vi)  creating carnage and ethnic violence resulting in killings, destruction of property of non-Bodos inhabiting the Bodo dominated areas in Assam with a view to spreading panic and insecurity among the non-Bodos;

(vii)  establishing camps and hideouts across the country’s border to carry out its secessionist activities; and

(viii)  obtaining assistance from anti-India forces in other countries to procure arms and other assistance in its struggle for the creation of a separate Bodoland.

And Whereas, the Central Government is of the further opinion that the violent activities of the NDFB include-

  1. (i)  killing of nineteen civilians in incidents of violence since January, 2015; and
  2. (ii)  involvement in about sixty-two violent incidents since January, 2015 in which fifty-five extremists have been killed, four hundred fifty extremists have been arrested and four hundred forty-four arms have been recovered from them.And Whereas, the Central Government is also of the opinion that for the reasons aforesaid, the activities of the

NDFB are detrimental to the sovereignty and integrity of India and that it is an ‘unlawful association’;

And Whereas, the Central Government is also of the opinion that unless the unlawful activities of the NDFB are kept under control, the organisation may re-group and re-arm itself, make fresh recruitments, indulge in violent, terrorist and secessionist activities, collect funds and endanger the lives of innocent citizens and security forces personnel; and therefore, circumstances do exist which render it necessary to declare the NDFB as an unlawful association with immediate effect;

Now, therefore, in exercise of the powers conferred by sub-section (1) of section 3 of the Unlawful Activities (Prevention) Act, 1967 (37 of 1967), (hereinafter referred to as the said Act) the Central Government hereby declares the National Democratic Front of Bodoland, along with all its groups, factions and front organisations, as an “unlawful association”;

The Central Government, is of the opinion that it is necessary to declare the NDFB to be an unlawful association with immediate effect, and accordingly, in exercise of powers conferred by the proviso to sub-section (3) of section 3 of the said Act, hereby directs that this notification shall, subject to any order that may be made under section 4 of the said Act, have effect from the date of its publication in the Official Gazette.


Ministry of Home Affairs

[Notification dt. 23-11-2019]

Legislation UpdatesNotifications

S.O. 4132(E).—Whereas, the Central Government is of the opinion that the “Hynniewtrep National Liberation Council”(hereinafter referred to as the HNLC) along with all its factions, wings and front organisations of Meghalaya has been openly declaring as its objective the secession of the areas in the State of Meghalaya (largely inhabited by Khasi and Jaintia tribals) from the Indian Union;

And whereas, the Central Government is of the opinion that the HNLC has,

(i) openly declared objective for the secession of areas in the State of Meghalaya, largely inhabited by Khasi and Jaintia tribals from India;

(ii) continued intimidation and bullying of the civilian population for extortion of funds for their organisation;

(iii) maintained links with other insurgent groups of the North-Eastern region for carrying out acts of extortion and intimidation;

(iv) maintained camps in Bangladesh for the purpose of sanctuary and training of their cadres ;

And whereas, the Central Government is also of the opinion that the unlawful and violent activities which are attributed to HNLC include –

(a) four incidents of violence involving killing of one civilian, during the period from 1st January, 2015 to 31st July, 2019;

(b) arrest of sixteen of its cadres during the said period;

(c) recovery of four weapons during the said period;

(d) surrender of fourteen of its cadres during the said period;

(e) four persons have been kidnapped during the above said period;

And whereas, the Central Government is also of the opinion that for the reasons aforesaid, the HNLC together with its factions, wings or front organisations, is an ‘unlawful association’;

And whereas, the Central Government is also of the opinion that the aforesaid activities of the HNLC are detrimental to the sovereignty and integrity of India, and if these are not immediately curbed and controlled, the HNLC would regroup and rearm itself, expand its cadres, procure sophisticated weapons, cause loss of lives of civilians and security forces, and accelerate its anti-national activities;

Now, therefore, in exercise of the powers conferred by sub-section (1) of Section 3 of the Unlawful Activities (Prevention) Act, 1967 (37 of 1967), (hereinafter referred to as the said Act), the Central Government hereby declares the Hynniewtrep National Liberation Council (HNLC), along with all its factions, wings and front organisations as unlawful association;

The Central Government, having regard to the activities of HNLC, mentioned above, and to meet the violent activities committed by HNLC in the past, is of the opinion that circumstances exist which render it necessary to declare the HNLC, along with all its factions, wings and front organisations to be an unlawful association with immediate effect and accordingly, in exercise of the powers conferred by the proviso to sub-section (3) of section 3 of the said Act, hereby directs that this notification shall, subject to any order that may be made under section 4 of the said Act, have effect from the date of its publication in the Official Gazette.


Ministry of Home & Affairs

[Notification dt. 16-11-2019]

Legislation UpdatesNotifications

Centre has declared” Sikhs for Justice” as an Unlawful Association in light of them being involved in activities that are prejudicial to the integrity and security of the country.

Please Read the Notification here:

S.O. 2469(E)— Whereas the Sikhs For Justice (hereinafter referred to as the SFJ), has been indulging in activities, which are prejudicial to the internal security of India and public order, and have the potential of disrupting peace, the unity and integrity of the country;

And Whereas, the Central Government is of the opinion that the SFJ is indulging in the activities which are prejudicial to the integrity and security of the country;

And Whereas, the Central Government is of the opinion that following unlawful activities indulged by the SFJ falls within the meaning of clauses (o) and (p) of sub-section (1) of Section 2 of the Unlawful Activities (Prevention) Act, 1967, namely:-

(i) SFJ is involved in anti-national and subversive activities in Punjab and elsewhere, intended to disrupt the sovereignty and territorial integrity of India;

(ii) SFJ is in close touch with the militant outfits and activists, and is supporting violent form of extremism and militancy in Punjab and elsewhere to carve out a sovereign Khalistan out of territory of Union of India;

(iii) SFJ is encouraging and aiding the activities for secession of a part of the Indian territory from the Union of India and supporting separatist groups fighting for this purpose in India and elsewhere by indulging in activities and articulations intended to disrupt the sovereignty and territorial integrity of India;

And Whereas, the Central Government is further of the opinion that if the unlawful activities of the SFJ are not curbed and controlled immediately, it is likely to-

(a) escalate its subversive activities including attempts to carve out Khalistan Nation out of the territory of Union of India by destabilising the Government established by law;

(b) continue advocating the secession of the Khalistan from the Union of India while disputing the accession of State with the Union;

(c) propagate anti-national and separatist sentiments prejudicial to the territorial integrity and security of the country;

(d) escalate secessionist movements, supports militancy and incite violence in the country;

And Whereas, the Central Government is also of the opinion that having regard to the activities of the SFJ, it is necessary to declare the SFJ to be an unlawful association with the immediate effect;

Now, therefore, in exercise of the powers conferred by sub-sections (1) and (3) of Section 3 of the Unlawful Activities (Prevention) Act, 1967 (37 of 1967), the Central Government hereby declares the Sikhs For Justice (SFJ) as an unlawful association and directs that this notification shall, subject to any order that may be made under Section 4 of the said Act, have effect for a period of five years from the date of its publication in the Official Gazette.


[Notification dt. 10-07-2019]

Ministry of Home Affairs

Legislation UpdatesNotifications

S.O. 1853(E)? Whereas, the Liberation Tigers of Tamil Eelam has been declared as an unlawful association, vide, notification number S.O. 1730 (E), dated the 14th May, 2019, published in the Gazette of India, Extraordinary, Part II, Section 3, Sub-section (ii);

Now, therefore, in exercise of the powers conferred by sub-section (1) of Section 5 of the Unlawful Activities (Prevention) Act, 1967 (37 of 1967), the Central Government hereby constitutes the ‘Unlawful Activities (Prevention) Tribunal’, consisting of Ms. Justice Sangita Dhingra Sehgal, Hon’ble sitting Judge, High Court of Delhi, for the purpose of adjudicating whether or not there is sufficient cause for declaring the Liberation Tigers of Tamil Eelam as an unlawful association.


[Notification dt. 27-05-2019]

Ministry of Home Affairs

Legislation UpdatesNotifications

S.O. 1730(E).— WHEREAS the Liberation Tigers of Tamil Eelam (hereinafter referred to as the LTTE), is an association based in Sri Lanka but having its supporters, sympathisers and agents in the territory of India;

AND WHEREAS the LTTE’s objective for a separate homeland (Tamil Eelam) for all Tamils threatens the sovereignty and territorial integrity of India, and amounts to cession and secession of a part of the territory of India from the Union and thus falls within the ambit of unlawful activities;

AND WHEREAS the LTTE, even after its military defeat in May, 2009 in Sri Lanka, has not abandoned the concept of ‘Eelam’ and has been clandestinely working towards the ‘Eelam’ cause by undertaking fund raising and propaganda activities and the remnant LTTE leaders or cadres have also initiated efforts to regroup the scattered activists and resurrect the outfit locally and internationally;

AND WHEREAS the separatist Tamil chauvinist groups and pro-LTTE groups continue to foster a separatist tendency amongst the masses and enhance the support base for LTTE in India and particularly in Tamil Nadu,it will ultimately have a strong disintegrating influence over the territorial integrity of India, hence, the strong need continues to exist to control all such separatist activities by all possible lawful means;

AND WHEREAS cases were registered under the Unlawful Activities (Prevention) Act 1967, against LTTE, pro-LTTE elements and chauvinist groups since the last notification of the Government of India in the Ministry of Home Affairs vide number S.O. 1272 (E), dated the 14th May, 2014 that is between May, 2014 and May, 2019 besides cases under the provisions of Explosive Substances Act 1908, Indian Penal Code, etc.;

AND WHEREAS the Diaspora continue to spread through articles in the Internet portals, anti-India feeling amongst the Sri Lankan Tamils by holding the Government of India responsible for the defeat of the LTTE and such propaganda through Internet, which remains continued, is likely to impact Very Very Important Persons (VVIP) security adversely in India;

AND WHEREAS for the reasons aforesaid, the Central Government is of the opinion that the LTTE is an unlawful association and there is a continuing strong need to control all such separatist activities by all possible means;

AND WHEREAS the Central Government has the information that –

(i) the activities of the LTTE remnant cadres, dropouts, sympathisers, supporters who have been traced out recently in the State of Tamil Nadu suggest that the cadres sent to Tamil Nadu would ultimately be utilised by the LTTE for unlawful activities;

(ii) the activities of pro-LTTE organisations and individuals have come to notice of the Government of India that despite the ban in force, attempts have been made by these forces to extend their support to the LTTE;

(iii) the LTTE leaders, operatives and supporters have been inimically opposed to India’s policy on their organisation and action of the State machinery in curbing their activities;

AND WHEREAS the Central Government is of the opinion that the aforesaid activities of the LTTE continue to pose a threat to, and are detrimental to, the sovereignty and territorial integrity of India as also to the public order and, therefore, it should be declared as an unlawful association;

AND WHEREAS the Central Government is further of the opinion that—(i) because of the LTTE’s continued violent and disruptive activities which are prejudicial to the integrity and sovereignty of India; and (ii) the LTTE continues to adopt a strong anti-India posture as also continues to pose a grave threat to the security of Indian nationals, it is necessary to declare LTTE as an unlawful association with immediate effect;

NOW, THEREFORE, in exercise of the powers conferred by sub-sections (1) and (3) of Section 3 of the Unlawful Activities (Prevention) Act, 1967 (37 of 1967), the Central Government hereby declares the Liberation Tigers of Tamil Eelam (the LTTE) as an unlawful association and directs that this notification shall, subject to any order that may be made under Section 4 of the said Act, have effect on and from the date of its publication in the Official Gazette.


[Notification dt. 14-05-2019]

Ministry of Home Affairs

Legislation UpdatesNotifications

S.O. 1491(E)— Whereas the Jamaat-e-Islami (JeI), Jammu and Kashmir and Jammu and Kashmir Liberation Front (Mohd. Yasin Malik faction) (JKLF-Y) has been declared as unlawful associations, vide, notifications number S.O. 1069(E) dated the 28th February, 2019 and S.O. 1403(E) dated the 22-03-2019, respectively;

Now, therefore, in exercise of the powers conferred by the sub-section (1) of Section 5 of the Unlawful Activities (Prevention) Act, 1967 (37 of 1967), the Central Government hereby constitutes an Unlawful Activities (Prevention) Tribunal consisting of Mr Justice Chander Shekhar, High Court of Delhi, for the purpose of adjudicating whether or not there is sufficient cause of declaring the Jamaat-e-Islami (JeI), Jammu and Kashmir and Jammu and Kashmir Liberation Front (Mohd. Yasin Malik faction) (JKLF-Y), as unlawful association.

[Notification Dt. 29-03-2019]

Ministry of Home Affairs

Legislation UpdatesNotifications

S.O. 1069(E)—Whereas the Jamaat-e-Islami, Jammu and Kashmir (hereinafter referred to as the JeI) has been indulging in activities, which are prejudicial to internal security and public order, and have the potential of disrupting the unity and integrity of the country;

And whereas, the Central Government is of the opinion that:—

(i) JeI is in close touch with militant outfits and is supporting extremism and militancy in Jammu and Kashmir and elsewhere;

(ii) JeI is supporting claims for secession of a part of the Indian territory from the Union and supporting terrorist and separatist groups fighting for this purpose by indulging in activities and articulations intended to disrupt the territorial integrity of India;

(iii) JeI is involved in anti-national and subversive activities in the country intended to cause disaffection.

And whereas, the Central Government is further of the opinion that if the unlawful activities of JeI are not curbed and controlled immediately, it is likely to:—

(a) escalate its subversive activities including attempt to carve out an Islamic State out of the territory of Union of India by destabilising the Government established by law;

(b) continue advocating the secession of the State of Jammu and Kashmir from the Union of India while disputing the accession of the State with the Union;

(c) propagate anti-national and separatist sentiments prejudicial to the integrity and security of the country; and

(d) escalate secessionist movements, support militancy and incite violence in the country.

And whereas, the Central Government is also of the opinion that having regard to the activities of the JeI, it is necessary to declare the JeI to be an unlawful association with immediate effect;

Now, therefore, in exercise of the powers conferred by sub-sections (1) and (3) of Section 3 of the Unlawful Activities (Prevention) Act, 1967 (37 of 1967), the Central Government hereby declares the Jamaat-e-Islami (JeI), Jammu and Kashmir as an “unlawful association” and directs that this notification shall, subject to any order that may be made under Section 4 of the said Act, have effect for a period of five years from the date of its publication in the Official Gazette.

[F. No. 14017/5/2019-NI-III]

[Notification dt. 28-02-2019]

Ministry of Home Affairs

Legislation UpdatesNotifications

S.O. 931 (E)—In exercise of the powers conferred by sub-section (1) of Section 5 read with sub-section (1) of Section 4 of the Unlawful Activities (Prevention) Act, 1967 (37 of 1967), the Central Government hereby constitutes the Unlawful Activities (Prevention) Tribunal consisting of Ms. Justice Mukta Gupta, Judge, High Court of Delhi, for the purpose of adjudicating whether or not there is sufficient cause for declaring the Students Islamic Movement of India (SIMI) as an unlawful association.

[F.No.14017/2/2019-NI-III]

Ministry of Home Affairs

Legislation UpdatesNotifications

S.O. 872(E)—Whereas, in exercise of the powers conferred by sub-sections (1) and (3) of Section 3 of the Unlawful Activities (Prevention) Act, 1967 (37 of 1967), the Central Government has declared the Students Islamic Movement of India (SIMI) to be an unlawful association vide notification number S.O. 564(E), dated the 31st January, 2019, published in the Gazette of India, Extraordinary, Part-II, Section-3, Sub-section (ii), dated the 31st January, 2019;

Now, therefore, in exercise of the powers conferred by Section 42 of the Unlawful Activities (Prevention) Act, 1967, the Central Government hereby directs that all powers exercisable by it under Section 7 and Section 8 of the said Act shall be exercised also by the State Governments and the Union territory Administrations in relation to the above said unlawful association.

[F. No. 14017/1/2019-NI-III]

Ministry of Home Affairs