WEST BENGAL CINEMAS (REGULATION)ACT, 1954


Section
Section Title
  INTRODUCTION
  PREAMBLE
  1 Short title, extent and commencement. View Judgements
  2 Definitions. View Judgements
  3 Cinematograph exhibitions to be licensed. View Judgements
  4 Licensing authority. View Judgements
  5 Restrictions on powers of licensing authority. Appeal and Revision. View Judgements
  6 Power of State Government or District Magistrate to suspend exhibition of films in certain cases. View Judgements
  7 Penalties for contravention of the Act. View Judgements
  8 Power to revoke licence. View Judgements
  9 Power to make rules. View Judgements
  10 Power to exempt. View Judgements
  11 Protection of State Government and of officers of Government for acts done in good faith. View Judgements
  12 Validation of fees already realised. View Judgements
  13 Repeal. View Judgements
  14 Transitional provisions. View Judgements
  15 Transitional provisions for licenses under Bihar Act. View Judgements
  INTRODUCTION
  PREAMBLE
  1 Short title, extent and commencement. View Judgements
  2 Definitions. View Judgements
  3 Cinematograph exhibitions to be licensed. View Judgements
  4 Licensing authority. View Judgements
  5 Restrictions on powers of licensing authority. Appeal and Revision. View Judgements
  6 Power of State Government or District Magistrate to suspend exhibition of films in certain cases. View Judgements
  7 Penalties for contravention of the Act. View Judgements
  8 Power to revoke licence. View Judgements
  9 Power to make rules. View Judgements
  10 Power to exempt. View Judgements
  11 Protection of State Government and of officers of Government for acts done in good faith. View Judgements
  12 Validation of fees already realised. View Judgements
  13 Repeal. View Judgements
  14 Transitional provisions. View Judgements
  15 Transitional provisions for licenses under Bihar Act. View Judgements



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