Section 13B   [ View Judgements ]

Power to punish for contempt


13B. POWER TO PUNISH FOR CONTEMPT.

The Commission shall have, and exercise the same jurisdiction, powers and authority in respect of contempt of itself as a High Court has and may exercise and, for this purpose, the provisions of the Contempt of Courts Act, 1971 (70 of 1971) shall have effect subject to the modifications that -

(a) the reference therein to a High Court shall be construed as including a reference to the Commission;

(b) the references to the Advocate-General in section 15 of the said Act shall be construed as a reference to such Law Officer as the Central Government may, by notification 74 in the Official Gazette, specify in this behalf. 73.

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