• Introduced
    Rajya Sabha
    Dec 18, 2008
    Gray
  • Referred
    Standing Committee
    Jan 01, 2009
    Gray
  • Report
    Standing Committee
    Feb 13, 2009
    Gray
  • Passed
    Lok Sabha
    Feb 19, 2009
    Gray
  • Passed
    Rajya Sabha
    Feb 25, 2009
    Gray

The Central Industrial Security Force (Amendment) Bill, 2008 was introduced in the Rajya Sabha on December 18, 2008. The Bill was referred to the Standing Committee on Home Affairs (Chairperson: Smt Sushma Swaraj), which submitted its report on Feb 13, 2009.

  • The Bill seeks to amend the Central Industrial Security Force Act, 1968, which constituted the Central Industrial Security Force (CISF) for the protection and security of central government industrial undertakings.
  • The Bill seeks to enable the deployment of CISF for security of joint ventures and private industrial undertakings on cost reimbursement basis.  “Joint venture” means a venture jointly undertaken by the government and a private industrial undertaking.  “Private industrial undertaking” means an industry owned or managed by persons other than central or state government.
  • The Act states that a public sector undertaking needs to give a month’s notice for the withdrawal of CISF.  Since it was considered to be inadequate, the Bill seeks to increase the notice period to three months.
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    The Bill also aims to enable deployment of CISF outside India in Indian embassies or UN Peacekeeping Missions.