Second Schedule

Offences triable by a Nyaya Panchayat

(See sections 51 and 52.)

Part A

1. Offences under sections 26 and 27 of the Cattle-trespass Act, 1871.

2. Offences under enactments (other than the Indian Penal Code and this Act) or any rules or bye-laws made thereunder which are punishable with fine only up to a limit of fifty rupees.

3. Offences under section 34 of the Police Act, 1861.

4. Offences under the Bengal Ferries Act, 1885, except those under sections 28 and 30.

5. Offences under the following sections of the Indian Penal Code, namely, sections 160, 269, 277, 289, 290, 294, 323, 341, 352, 358, 426, 447, 448, 504 and 510 and when the value of the property in the opinion of the Nyaya Panchayat is not over two hundred rupees, sections 379 and 411.

Part B

Offences under the following sections of the Indian Penal Code, namely, sections 283, 428, 430, 431, 506 and 509; and when the value of the property in the opinion of the Magistrate is not over two hundred rupees, section 403.

[Third Schedule]

Form of oath or affirmation to be made by a member of a Gram Panchayat, a Panchayat Samiti [, a Zilla Parishad or Mahakuma Parishad.]

(See section 197.)

I, A.B., [* * * * *] having been elected/appointed a member of the ..................... Gram Panchayat/ Panchayat Samiti/Zilla Parishad [/Mahakuma Parishad] do
swear in the name of God
solemnly affirm
 that I will true faith and allegiance to the Constitution of India as by law established, and that I will faithfully discharge the duties upon which I am about to
enter.