Main Search Premium Members Advanced Search Disclaimer
Citedby 161 docs - [View All]
Vilas Shankarrao Deshmukh And ... vs S.A. Ghode, Principal, ... on 8 September, 2000
Shaikh Badarunnisa Begum Shaikh ... vs State Of Maharashtra And Ors. on 9 February, 2004
Govind Kaur vs Hardeo on 6 July, 1981
S.Irudhayam vs The State on 2 November, 2007
In Re : vs Ajai Kumar Bhardwaj (Advocate) on 24 September, 2015

[Complete Act]
Try out the Virtual Legal Assistant to take your notes as you use the website, build your case briefs and professionally manage your legal research. Also try out our Query Alert Service and enjoy an ad-free experience. Premium Member services are free for one month and pay only if you like it.
Central Government Act
Section 13 in the Contempt of Courts Act, 1971
2 [13. Contempts not punishable in certain cases.—Notwithstanding anything contained in any law for the time being in force,—
(a) no court shall impose a sentence under this Act for a contempt of court unless it is satisfied that the contempt is of such a nature that it substantially interferes, or tends substantially to interfere with the due course of justice;
(b) the court may permit, in any proceeding for contempt of court, justification by truth as a valid defence if it is satisfied that it is in public interest and the request for invoking the said defence is bona fide.]