Central Acts in Malayalam published under the Authority of President of India.

MALAYALAM:

Constitution of India upto (Ninety-fourth) Amendment Act, 2006

1. The Gold Bonds (Immunities and Exemptions) Act, 1993

2. The Recovery of Debts Due to Banks and Financial Institutions Act, 1993.

3. The Transplantation of Human Organs Act, 1994

4. The Indian Council of World Affairs Act, 2001

5. The Cigarettes and Other Tobacco Products (Prohibition of Advertisement and Regulation of Trade and Commerce, Production, Supply and Distribution) Act, 2003

6. The Sick Industrial Companies (Special Provisions) Repeal Act, 2003

7. The State Emblem of India (Prohibition of Improper Use) Act, 2005

8. The Prevention of Damage to Public Property Act, 1984

9. The Child Labour (Prohibition and Regulation) Act, 1986

10.The National Commission for Women Act, 1990

11.The Private Security Agencies (Regulation) Act, 2005

12.The Scheduled Tribes and Other Traditional Forest Dwellers (Recognition ofForest Rights) Act, 2006

13.The Commissions for Protection of Child Rights Act, 2005.

14.The Right to Information Act, 2005.

15.The Pre-Conception and Pre-Natal Diagonostic Techniques (Prohibition of Sex Selection)Act, 1994.

16.The All India Council for Technical Education Act, 1987.

17.The Family Courts Act, 1984.

18.The Government Securities Act, 2006

19.The Maritime Zones of India (Regulation of Fishing by Foreign V)

20.The National Dairy Development Board Act, 1987.