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Citedby 31 docs - [View All]
Superintendent & Remembrancer Of ... vs Satyen Bhowmick And Ors on 15 January, 1981
Anthony Allen Fletcher vs The State on 6 December, 1973
Ujjal Dasgupta vs State on 25 April, 2008
The Superintendent And ... vs Satyen Bhowmik And Ors. on 24 February, 1970
Vinod Kumar Jha vs Central Bureau Of Investigation on 15 May, 2009

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Central Government Act
Section 14 in The Official Secrets Act, 1923
14. Exclusion of public from proceedings.—In addition and without prejudice to any powers which a court may possess to order the exclusion of the public from any proceedings if, in the course of proceedings before a court against any person for an offence under this Act or the proceedings on appeal, or in the course of the trial of a person under this Act, application is made by the prosecution, on the ground that the publication of any evidence to be given or of any statement to be made in the course of the proceedings would be prejudicial to the safety of the State, that all or any portion of the public shall be excluded during any part of the hearing, the court may make an order to that effect, but the passing of sentence shall in any case take place in public.