हिंदी समाचार पढ़े
Expand
O.P. Jindal Global University
 
Home / Bare Acts / Central Acts and Rules / Criminal Laws / Contempt of Courts Act,1971 / Contempt of Courts (Amendment) Act,2006

Contempt of Courts (Amendment) Act,2006

THE CONTEMPT OF COURTS (AMENDMENT) ACT 2006

AS ACT further to amend the Contempt of Courts Act, 1971

BE it enacted by Parliament in the Fifty-Seventh Year of the Republic of India as follows:-

1. Short title – (1) This Act may be called the Contempt of Courts (Amendment) Act, 2006

2. Substitution of new section for section 13– In the Contempt of Courts Act, 1971, (70 of 1971) for section 13, the following section shall be substituted, namely;

"13. Contempts not punishable in certain cases: Notwithstanding anything contained in any for the time being in force,- 

(a) no court shall impose a sentence under this Act for a contempt of court unless it is satisfied that the contempt is of such a nature that it substantially interferes, or tends substantially to interfere with the due course of justice;

(b) the court may permit, in any proceeding for contempt of court, justification by truth as a valid defence if it is satisfied that it is in public interest and the request for invoking the said defence is bona fide''. 

Facebook Comments

3 comments

  1. Good but much more to be amended

  2. Advocate B. P. Prabhu

    Yes judiciary is part of this Indian society. You can think it alien. At the same time internal mechanism has to be there so powerful that rectifies the system within and the only institution that India do deliver justice and protect the ethos of the Constitution, should not be lost in the eyes of common man. Speedy, effective, non corrupt judiciary is the backbone as we Indians have lost faith in elected representatives and the govt formed within this corrupt election system

  3. Advocate B. P. Prabhu

    If u see the history of this great nation a mother land of mine, I feel sorry that we were not defeated in the fierce and great battle, all the empires lost by treacherous people within. Sorry again this liability of DNA is continuing to be inherited so the loyal to the nation who fought selflessly for getting independence must have got tremendous set back till the momentum , by the same treacherous people. Mere slogan mongering shall not help, a dedication, value system beginning from home needed to developed in the education and all the levels of public life

Leave a Reply

Your email address will not be published. Required fields are marked *

Latest laws

Join our mailing list to receive the Latest Laws News and updates from our team.