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Prevention of Corruption Act, 1988

[Act No. 49 of 1988 dated 9th. September, 1988]

Contents 

Sections

Particulars

Chapter I

Preliminary 

1

Short title and extent

2

Definitions

3

Power to appoint special Judges

4

Cases triable by special Judges

5

Procedure and powers of special Judge

6

Power to try summarily 

Chapter III

Offences and Penalties 

7

Public servant taking gratification other than legal remuneration in respect of an official act

8

Taking gratification, in order, by corrupt or illegal means, to influence public servant

9

Taking gratification, for exercise of personal influence with public servant

10

Punishment for abetment by public servant of offences defined in section 8 or 9

11

Public servant obtaining valuable thing, without consideration from person concerned in proceeding or business transacted by such public servant

12

Punishment for abetment of offences defined in section 7 or 11

13

Criminal misconduct by a public servant

14

Habitual committing of offence under sections 8, 9 and 12

15

Punishment for attempt

16

Matters to be taken into consideration for fixing fine 

Chapter IV

Investigation Into Cases Under The Act 

17

Persons authorized to investigate

18

Power to inspect bankers' books

19

Previous sanction necessary for prosecution

20

Presumption where public servant accepts gratification other than legal remuneration

21

Accused person to be a competent witness

22

The Code of Criminal Procedure, 1973 to apply subject to certain modifications

23

Particulars in a charge in relation to an offence under section 13(1) (c).

24

Statement by bribe giver not to subject him to prosecution

25

Military, Naval and Air Force or other law not to be affected

26

Special Judges appointed under Act 46 of 1952 to be special Judges appointed under this Act

27

Appeal and revision

28

Act to be in addition to any other law

29

Amendment of the Ordinance 38 of 1944

30

Repeal and saving

31

Omission of certain sections of Act 45 of 1860

An Act to consolidate and amend the law relating to the prevention of corruption and for matters connected therewith.

BE it enacted by Parliament in the Thirty-ninth Year of the Republic of India as follows: -



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