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Report No. 84

5.13. Section 228A, I.P.C. (New)-Recommended.-

However, to fortify the present law, we recommend that there should be inserted, in the Indian Penal Code, a new section1-say, as section 228A-in the following terms:-

Section 228A, I.P.C.

(To be inserted)

"228A. Where, by any enactment for the time being in force, the printing or publication of any matter in relation to a proceeding held in a Court in camera is declared to be unlawful, any person who prints or publishes any matter in violation of such prohibition shall be punished with fine which may extend to rupees one thousand."2

1. Section 228A, Indian Penal Code (proposed).

2. Proposed offence to be non-cognisable, bailable and triable by any magistrate. Complaint of the Court holding the proceeding or its superior Court to be required.



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