हिंदी समाचार पढ़े
Expand
O.P. Jindal Global University
 
Home / Latest News / This State Government has decided to book posting of ‘Subversive & Communally Provocative’ posts on Social Media

This State Government has decided to book posting of ‘Subversive & Communally Provocative’ posts on Social Media

July 12, 2018:

Various Sections of the Indian Penal Code and the Code of Criminal Procedure will be invoked to book individuals responsible for “subversive and communally provocative” social media posts, an internal message of West Bengal’s Criminal Investigation Department (CID) noted.

Media Marketing
Media Marketing

Message was sent to Senior Police officials last week.

Human Rights Activists have termed it as “Draconian.”

Office of Addl. Director General of Police in charge of CID noted that,“Social Media Monitoring Cell of CID comes across large number of subversive and communally provocative posts on social media every day.”

Message, accessed by The Hindu, further states that,“significant amongst these are shared with field formations for registration of cases, arrests and quick removal.” While the CID instructs “service providers for removal”, there are instances of “violation of criminal laws.”

In such cases, ADGP’s Office has given instructions to invoke the criminal laws.

“Cases should be registered under Section 153 [arrest for provocation with intent to cause riot] or 505(2) [disseminating defamatory content on social network]” with “simultaneous preventive action” under Section 108 of Code of Criminal Procedure [disseminating seditious matters]. Such laws can keep one behind bars for many months, even years.

Senior official of CID, on condition of anonymity, described the message as “an internal circular” to curb “misuse of social media and posts with communal overtones.”

Source Hindu

Facebook Comments

 
Related tags :
 
Soaring of Oil Prices pic by indiaone America First Walk Your own Talk

Hindu Hindu

NPA Hurts Public Sector Banks NPA Hurts Public Sector Banks

TOI

Hindu

Hindu

pinterest

Belts are for Dogs Belts are for Dogs TOI TOI Hindu Hindu Donald Trump’s immigration ban Donald Trump’s immigration ban Job Hazards

TOI

Hindu ALL_1_Theme_01A_24_2383617g

Hindu

Painting India Saffron Painting India Saffron State of Affairs Women Safety: State of Affairs             pic by mangal Netas in Election mode Netas in Election mode

TOI

150425_-_farmers_a_2384764f

Hindu

Auto Driver thrashed for no fault Auto Driver thrashed for no fault,                  source oneindia

TOI

UIDAI Leaks UIDAI Leaks Time to straighten up Time to straighten up                pic by TOI State of JudiciaryState of Judiciary by Sandeep Adhwaryu of TOI

Hindu

Hindu [caption id="attachment_97467" align="alignleft" width="621"]Humour with Latest Laws Humour with Latest Laws[/caption] TOI Hindu

TOI

Missing the Point Missing the Point pic by english blog Let Justice Be Let Justice Be Hindu Hindu Hindu Hindu Humour @ Latest Laws Achhey Din Humour @ Latest Laws: Achhey Din

TOI

Hindu

TOI

Acheche DIn Acheche Din     pic by sify Demonitisation Diaries 1 Demonitisation Diaries 1                                  pic by sify   Lawyers Bearing the Burden Literally Lawyers Bearing the Burden Literally pic by OMG Pic by Hindu Women Empowerment and Sports Women Empowerment and Sports State of Two Nations State of Two Nations               pic by sandeep Pakistan Democracy Pakistan Democracy TOI Tax Reforms    by Hindu Tax Reforms by Hindu

IBN IBN

TOI

Demonitisation Diaries Demonitisation Diaries                                                       by sify Hindu

Hindu

Alligator vs Litigator Alligator vs Litigator Four Pillars of Democracy Four Pillars of Democracy             by Satish

Hindu

TOI

Hindu Hindu

TOI Demonitisation Diaries 2 Demonitisation Diaries 2  pic by sify Delivery Boy Delivery Boy                    by Satish

Hindu

If India takes One Step, we will take Two by Satish If India takes One Step, we will take Two ...................by Satish TOI

Hindu

Cartoon

...as an eminent lawyer you ought to know that your action tantamount to, under Section B, sub-section G.VIX, read along with I.P.C. (A) XI (B), notwithstanding...                                        TOI

Download our App
ios icon
android icon
 
 
 

Check Also

Probe ordered over ritual to ‘Purify’ place where ex-CM Manohar Parrikar’s body was kept

March 24, 2019 The rituals, reportedly held at the behest of some staff of the institute, included 4 priests chanting mantras. It came to light after visuals & images began circulating on social media, sparking outrage over the ‘insult to ...

Leave a Reply

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