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Press and Registration of Books Act, 1867

[Act No. 25 of 1867 dated 22nd. March, 1867]

 

Contents

Sections

Particulars

Part I

Preliminary

1

Interpretation-clause

2

[Repeal of Act 11 of 1835 - Repealed by the Repealing Act, 1870 (14 of 1870)]

Part II

Printing Presses And Newspapers

3

Particulars to be printed on books and papers

4

Keeper of printing press to make declaration

5

Rules as to publication of newspapers.

6

Authentication of declaration

7

Office copy of declaration to be prima-facie evidence

8

New declaration by persons who have signed a declaration and subsequently ceased to be printers or publishers

8A

Person whose name has been incorrectly published as editor may make a declaration before a Magistrate

8B

Cancellation of declaration

8C

Appeal

9

Copies of books printed after commencement of Act to be delivered gratis to Government

10

Receipt for copies delivered under section 9

11

Disposal of copies delivered under section 9

11A

Copies of newspapers printed in India to be delivered gratis to Government

11B

Copies of newspapers to be delivered to Press Registrar

Part IV 

Penalties

12

Penalty for printing contrary to rule in section 3

13

Penalty for keeping press without making declaration required by section 4

14

Punishment for making false statement

15

Penalty for printing or publishing newspaper without conforming to rules.

15A

Penalty for failure to make a declaration under section 8

16

Penalty for not delivering books or not supplying printer with maps.

16A

Penalty for failure to supply copies of newspapers gratis to Government

16B

Penalty for failure to supply copies of newspapers to Press Registrar

17

Recovery of forfeitures and disposal thereof and of fines

Part V

Registration Of Books

18

Registration of memoranda of books

19

Publication of memoranda registered

Part VA 

Registration Of Newspapers

19A

Appointment of Press Registrar and other officers

19B

Register of newspapers

19C

Certificates of registration

19D

Annual statement, etc., to be furnished by newspapers

19E

Returns and reports to be furnished by newspapers

19F

Right of access to records and documents

19G

Annual report

19H

Furnishing of copies of extracts from Register

19I

Delegation of powers

19J

Press Registrar and other officers to be public savants

19K

Penalty for contravention of section 19D or section 19E, etc

19L

Penalty for improper disclosure of information

Part VI 

Miscellaneous

20

Power of State Government to make rules

20A

Power of Central Government to make rules

20B

Rules made under this Act may provide that contravention thereof shall be punishable

21

Power to exclude any class of books from operation of Act

22

Extent

23

Commencement of Act- Repealed by the Repealing Act, 1870 (14 of 1870)]

 

Foot Notes

 

An Act for the regulation of Printing-presses and Newspapers, for the preservation of copies of books 2[and newspapers] printed in 3[India], and for the registration of such books 2[and newspapers].

 

WHEREAS it is expedient to provide for the regulation of printing- presses and of 4[newspapers], for the preservation of 5[***] copies of 6[every book and newspaper printed in India and for the registration of such books and newspapers];

It is hereby enacted as follows: -



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