SCHEDULE I


In section 99-A of the Code of Criminal Procedure, 1898 after the words "appears to the State Government to contain" the words "in respect of any judicial proceedings any indecent or obscene matter or any indecent or obscene details whether medical, surgical or physiological, which would be calculated to injure the public morals, or" shall be inserted.

#LawyerServices #Section #Act #Law #Statute #IndianLaw #Kanoon