Main Search Premium Members Advanced Search Disclaimer
Citedby 68 docs - [View All]
Amitabh Bachhan Corporation Ltd. vs Om Pal Singh Hoon on 26 March, 1996
Phantom Films Pvt. Ltd. And Anr vs The Central Borad Of Cetification ... on 13 June, 2016
Life Insurance Corpn. Of India And ... vs Prof. Manubhai D. Shah Etc. Etc on 22 July, 1992
Ghoomar Cafe And 37 Ors. vs State Of Rajasthan And Ors. on 13 August, 1986
K. A. Abbas vs The Union Of India & Anr on 24 September, 1970

[Complete Act]
User Queries
Try out our Premium Member services: Virtual Legal Assistant, Query Alert Service and an ad-free experience. Free for one month and pay only if you like it.
Central Government Act
Section 5B in the Cinematograph Act, 1952
18 [5B. Principles for guidance in certifying films.—
(1) A film shall not be certified for public exhibition if, in the opinion of the authority competent to grant the certificate, the film or any part of it is against the interests of 19 [the sovereignty and integrity of India] the security of the State, friendly relations with foreign States, public order, decency or morality, or involves defamation or contempt of court or is likely to incite the commission of any offence.
(2) Subject to the provisions contained in sub-section (1), the Central Government may issue such directions as it may think fit setting out the principles which shall guide the authority competent to grant certificates under this Act in sanctioning films for public exhibition.]