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Report No. 200

Considerations for proposals for postponement orders: 'substantial risk of prejudice':

If we propose a provision in the proposed Bill for amendment of the Contempt of Courts Act, 1971, it is not merely sufficient to amend section 3 and its Explanation as stated earlier, but it is necessary to introduce a provision enabling courts to pass 'postponement' order as in section 4(2) of the UK Act, 1861981, that sub section uses the words 'substantial risk of prejudice'. Question is whether we should use similar words in the proposed provision.



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