Section 2   [ View Judgements ]

IN THIS ACT, UNLESS THE CONTEXT OTHERWISE REQUIRES


(a) "book" includes every volume, part or division of a volume, pamphlet and leaflet, in any language and every sheet of music, map, chart or plan separately printed or lithographed or otherwise mechanically produced ;

(b) "document" includes any painting, drawing or photograph or other visible representation ;

(c) "judicial proceedings" includes any proceeding in the course of which evidence is or may be legally taken on oath ;

(d) "matrimonial matter" means any proceedings for dissolution or nullity of marriage, or for judicial separation, or for restitution of conjugal rights;

(e) "newspaper" means any periodical work containing public news or comments on public news.



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