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Report No. 274

B. Reference to the Commission

1.18 The Ministry of Law and Justice, Department of Justice, vide its letter dated March 8, 2018, has asked the Law Commission of India to examine and consider an amendment to the Act 1971, to restrict the definition of Contempt to only "wilful disobedience of directions / judgment of Court".



Review of the Contempt of Courts Act, 1971 Back




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