Section 3   [ View Judgements ]

RESTRICTIONS IN PUBLICATION OF REPORTS OF JUDICIAL PROCEEDINGS


No person shall print or publish or cause to be printed or published,—

(a) 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 ;

(b) in respect of any matrimonial matter or any judicial proceedings in connection with the offence under section 497 of the Indian Penal Code, any particulars other than the following, that is to say :—

(1) the names of the parties ; and

(2) the order of the Court;

(c) in respect of any judicial proceedings in connection with an offence under section 354, 366, 366A, 366B, 376. 377 or 498 of the Indian Penal Code, any particulars other than the following that is to say:—

(1) the name, occupation and address of the accused : and

(2) the order of the Court, without disclosing the identity of, or giving any particulars calculated to lead to the identification of, any person who may have been a victim of the offence:

Provided that nothing in this section shall apply to the printing of any pleading, transcript of evidence or other document for use in connection with any judicial proceedings or the communication thereof to persons concerned in the proceedings or to the printing or publishing of any notice or report in pursuance of the directions of the Court or to the printing or publishing of any matter in a separate column or part of any bona fide series of law reports or in any publication of a technical character bona fide intended for circulation among members of the legal or medical professions.

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