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Press Council Act, 1978

No 37 of 1978

Contents 

Sections

Particulars

Chapter I

Preliminary 

1

Short title and extent

2

Definitions

3

Rule of construction respecting enactments not extending to the State of Jammu and Kashmir or Sikkim

Chapter II

Establishment Of The Press Council  

4

Incorporation of the Council

5

Composition of the Council

6

Term of office and retirement of members

7

Conditions of service of members

8

Committees of the Council

9

Meetings of the Council and committees

10

Vacancies among members or defect in the constitution not to invalidate acts and proceedings of the Council

11

Staff of the Council

12

Authentication of orders and other instruments of the Council

Chapter III

Powers And Functions Of The Council  

13

Objects and functions of the Council

14

Power to censure

15

General powers of the Council

16

Levy of fees

17

Payments to the Council

18

Fund of the Council

19

Budget

20

Annual report

21

Interim reports

22

Accounts and audit

Chapter IV

Miscellaneous  

23

Protection of action taken in good faith

24

Members, etc., to be public servants

25

Power to make rules

26

Power to make regulations

27

Amendment of Act 25 of 1867

[7TH September 1978]

An Act establish a Press council for the purpose of preserving the freedom of the Press and of maintaining the standards of newspaper and news agencies in India.

Be it enacted by Parliament in the Twenty-ninth Year of the Republic of India as follows.



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