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Cinematograph Act, 1952

[Act No. 37 of Year 1952, dated 21-3-1952]

Contents

Sections

Particulars

Part I

Preliminary

1

Short title, extent and commencement

2

Definitions

2A

Construction of references to any law not in force or any functionary not in existence in the State of Jammu and Kashmir

Part II

Certification Of Films For Public Exhibition

3

Board of Film Certification

4

Examination of films

5

Advisory panels

5A

Certification of films

5B

Principles for guidance in certifying films

5C

Appeals

5D

Constitution of Appellate Tribunal

5E

Suspension and revocation of certificate

5F

Review of orders by Central Government

6

Revisional powers of the Central Government

6A

Information and documents to be given to distributors and exhibitors with respect to certified f

6B

11[* * *]

7

Penalties for contraventions of this Part

7A

Power of seizure

7B

Delegation of powers by Board

7C

Power to direct exhibition of films for examination

7D

Vacancies, etc. not to invalidate proceeding

7E

Members of the Board and advisory panels to be public servants

7F

Bar of legal proceedings

8

Power to make rules

9

Power to exempt

Part III

Regulation Of Exhibitions By Means Of Cinematograph

10

Cinematograph exhibitions to be licensed

11

Licensing authority

12

Restrictions on powers of licensing authority

13

Power of Central Government or local authority to suspend exhibition of films in certain cases

14

Penalties for contravention of this Part

15

Power to revoke license

16

Power to make rules

17

Power to exempt

Part IV

Repeal

18

Repeal

Cinematograph (Certification) Rules, 1983

1

Short title and commencement

2

Definitions

3

Terms of office

3A

Representation of women in the Board

4

Casual vacancy

5

Headquarters

6

Temporary absence of Chairman

7

Constitution of advisory panels

8

Term of office of members of advisory panels

9

Officers of the Board

10

Duties of the Board

11

Assessment of public reactions to films

12

Terms and conditions of service (other than salary and allowances) of the Chairman of the Board and allowances payable to the other members of the Board 

13

Allowances payable to members of the advisory panel

14

Meetings of the Board

15

Co-opted members

16

Notice of meeting

17

Business ordinarily to be transacted at meetings

18

Quorum

19

President of the meeting

20

Question to be decided by majority of votes

21

Application for examination of films

22

Examining committee

23

Certification

24

Revising Committee

25

On receipt of the orders of the Board under section 4 or section 5A,

26

Issue of certificate subject to removal of portions of film

27

Preservation of film

28

Deposit of a copy of certified film

29

Validity of certificate

30

Compliance with section 6A

31

Uncertification of a film under section 6

32

Re-examination of certified films

33

Alteration of film after issue of certificate

34

Amendment of certificate granted by the Board after notification under section 6

35

Certificates

36

Fees

37

Power of entry

38

Advertisement of films

39

Maintenance of register

40

Certain films to continue to remain uncertified films

41

Time limit in relation to certification of films

42

Preservation of records of certification of films

43

Terms and conditions of service of the Chairman and members of the Appellate Tribunal

44

Fees for appeal to the Appellate Tribunal

 

Schedule I

 

Schedule II

An Act to make provision for the certification of cinematograph films for exhibition and for regulating exhibitions by means of cinematographs

Be it enacted by Parliament as follows :-



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