Section 8   [ View Judgements ]

Insertion of new Sections 41-A, 41-B, 41-C and 41-D.


After Section 41of the principal Act, the following Sections shall be inserted, namely:—



"41-A. Powers of the Tamil Nadu State Election Commission.—



(1) Where in connection with the tendering of any opinion to the Government under Section 41, the Tamil Nadu State Election Commission considers it necessary or proper to make an inquiry, and the Tamil Nadu State Election Commission is satisfied that on the basis of the affidavits filed and the documents produced in such inquiry by the parties concerned of their own accord, it cannot come to a decisive opinion on the matter which is being inquired into, the Tamil Nadu State Election Commission shall have, for the purposes of such inquiry, the powers of a Civil Court, while trying a Suit under the Code of Civil Procedure, 1908 (Central Act V of 1908), in respect of the following matters, namely:—



(a) summoning and enforcing the attendance of any person and examining him on oath;



(b) requiring the discovery and production of any document or other material object producible as evidence;



(c) receiving evidence on affidavits;



(d) requisitioning any public record or a copy thereof from any court or office;



(e) issuing commissions for the examination of witnesses or documents.



(2) The Tamil Nadu State Election Commission shall also have the power to

require any person, subject to any privilege which may be claimed by that person under any law for the time being in force, to furnish information on such points or matters as in the opinion of the Tamil Nadu State Election Commission may be useful for, or relevant to, the subject-matter of the inquiry.



(3) The Tamil Nadu State Election Commission shall be deemed to be a Civil Court and when any such offence, as is described in Section 175, Section 178, Section 179, Section 180 or Section 228 of the Indian Penal Code (Central Act XLV of 1860), is committed in the view or presence of the Tamil Nadu State Election Commission, the Tamil Nadu State Election Commission may after recording the facts constituting the offence and the statement of the accused as provided for in the Code of Criminal Procedure, 1973 (Central Act 2 of 1974), forward the case to a Magistrate having jurisdiction to try the same and the Magistrate to whom any such case is forwarded shall proceed to hear the complaint against the accursed as if the case had been forwarded to him under Section 346 of the Code of Criminal Procedure, 1973 (Central Act 2 of 1974).



(4) Any proceeding before the Tamil Nadu State Election Commission shall be deemed to be a judicial proceeding within the meaning of Section 193 and Section 228 of the Indian Penal Code (Central Act XLV of 1860).



41-B. Statements made by person to the Tamil Nadu State Election Commission.— No statement made by a person in the course of giving evidence before the Tamil Nadu State Election Commission shall subject him to, or be used against him in, any civil or criminal proceeding except a prosecution for giving false evidence by such statement:



Provided that the statement—



(a) is made in reply to a question which he is required by the Tamil Nadu State Election Commission to answer, or



(b) is relevant to the subject-matter of the inquiry.



41-C. Procedure to be followed by the Tamil Nadu State Election Commi­ssion.—



The Tamil Nadu State Election Commission shall have the power to regulate its own procedure (including the fixing of places and times of its sittings and deciding whether to sit in public or in private).



41-D. Protection of action taken in good faith.— No suit, prosecution or other legal proceeding shall lie against the Tamil Nadu State Election Commission or any person acting under the direction of the Tamil Nadu State Election Commission in respect of anything which is in good faith done or intended to be done in pursuance of the foregoing provisions of Sections 41-A to 41-C or of any order made thereunder or in respect of the tendering of any opinion by the Tamil Nadu State Election Commission to the Government or in respect of the publication, by or under the authority of the Tamil Nadu State Election Commission of any such opinion, paper or proceedings".

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