Prevention of Corruption Act, 1988


Section
Section Title
  1 Short title and extent. View Judgements
  2 Definitions. View Judgements
  3 Power to appoint special Judges. View Judgements
  4 Cases triable by special Judges. View Judgements
  5 Procedure and powers of special Judge. View Judgements
  6 Power to try summarily. View Judgements
  7 Public servant taking gratification other than legal remuneration in respect of an official act. View Judgements
  8 Taking gratification, in order, by corrupt or illegal means, to influence public servant. View Judgements
  9 Taking gratification for exercise of personal influence with public servant. View Judgements
  10 Punishment for abetment by public servant of offences defined in Section 8 or 9. View Judgements
  11 Public servant obtaining valuable thing, without consideration from person concerned in proceeding or business transacted by such public servant. View Judgements
  12 Punishment for abetment of offences defined in Section 7 or 11. View Judgements
  13 Criminal misconduct by a public servant. View Judgements
  14 Habitual committing of offence under Sections 8, 9 and 12. -Whoever habitually commits. View Judgements
  15 Punishment for attempt. View Judgements
  16 Matters to be taken into consideration for fixing Fine. View Judgements
  17 Persons authorised to investigate. View Judgements
  18 Power to inspect bankers' books. View Judgements
  19 Previous sanction necessary for prosecution. View Judgements
  20 Presumption where public servant accepts gratification other than legal remuneration. View Judgements
  21 Accused person to be a competent witness. View Judgements
  22 The Code of Criminal Procedure, 1973 to apply subject to certain modifications. View Judgements
  23 Particulars in a charge in relation to an offence under Section 13. (1) (c). View Judgements
  24 Statement by bribe-giver not to subject him to prosecution. View Judgements
  25 Military, Naval and Air force or other law not to be, affected. View Judgements
  26 Special Judges appointed under Act 46 of 1952 to be special Judges appointed under this Act. View Judgements
  27 Appeal and revision. View Judgements
  28 Act to be in addition-to any other law. View Judgements
  29 Amendment of Ordinance 38 of 1944. View Judgements
  30 Repeal and saving. View Judgements
  31 Omission of certain sections of Act 45 of 1860. View Judgements



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