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Contempt of Courts Act, 1971

[Act No. 70 of Year 1971 dtd. 24th. December, 1971]

Contents

Sections

Particulars

1

Short title and extent

2

Definitions

3

Innocent publication and distribution of matter not contempt

4

Fair and accurate report of judicial proceeding not contempt

5

Fair criticism of judicial act not contempt

6

Complaint against presiding officers of subordinate courts when not contempt

7

Publication of information relating to proceeding in chambers or in camera not contempt except in certain cases

8

Other defenses not affected

9

Act not to imply enlargement of scope of contempt

10

Power of High Court to punish contempt of subordinate courts

11

Power of High Court to try offences committed or offenders found outside jurisdiction

12

Punishment for contempt of court

13

Contempt not punishable in certain cases

14

Procedure where contempt is in the face of the Supreme Court or a High Court

15

Cognizance of criminal contempt in other cases

16

Contempt by judge, magistrate or other person acting judicially

17

Procedure after cognizance

18

Hearing of cases of criminal contempt to be by Benches

19

Appeals

20

Limitation for actions for contempt

21

Act not to apply to Nyaya Panchayats or other village courts

22

Act to be in addition to, and not in derogation of, other laws relating to contempt

23

Power of Supreme Court and High Courts to make rules

24

Repeal

 

Rules To Regulate Proceedings For Contempt Of Supreme Court, 1975

An Act to define and limit the powers of certain courts in punishing contempt of courts and to regulate their procedure in relation thereto

Be it enacted by Parliament in the Twenty-second Year of the Republic of India as follows: -



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