Contempt of Courts Act, 1971


Section
Section Title
  Introduction
  Preamble
  1 Short title, extent and commencement View Judgements
  2 Definitions View Judgements
  3 Innocent publication and distribution of matter not contempt View Judgements
  4 Fair and accurate report of judicial proceeding not contempt View Judgements
  5 Fair criticism of judicial act not contempt View Judgements
  6 Complaint against presiding officers of subordinate courts View Judgements
  7 Publication of information relating to proceeding in chambers or in camera not contempt except in certain cases View Judgements
  8 Other defences not affected View Judgements
  9 Act not to imply enlargement of scope of contempt. View Judgements
  10 Power of High Court to punish contempt of subordinate courts. View Judgements
  11 Power of High Court of to try offences committed or offenders found outside jurisdiction View Judgements
  12 Punishment for contempt of court. View Judgements
  13 Contempt not punishable in certain cases View Judgements
  14 Procedure where contempt is in the face of the Supreme Court or a High Court. View Judgements
  15 Cognizance of criminal contempt in other cases. View Judgements
  16 Contempt by judge, magistrate or other person acting judicially View Judgements
  17 Procedure after cognizance View Judgements
  18 Hearing of cases of criminal contempt to be by Benches View Judgements
  19 Appeals View Judgements
  20 Limitation for action for contempt View Judgements
  21 Act not to apply to Nyaya Panchayats or other village courts View Judgements
  22 Act to be in addition to, and notion derogation of, other laws relating to contempt View Judgements
  23 Power of Supreme Court and High Courts to make rules View Judgements
  24 Repeal View Judgements
  Rules RULES TO REGULATE PROCEEDINGS FOR CONTEMPT OF THE SUPREME COURT, 1975 View Judgements



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