Judicial Officers Protection Act, 1850

Judicial Officers Protection Act, 1850

[Act No. 18 of 1850] 2

[4th April, 1850]

1. Short title was given by the Indian Short Titles Act, 1897 (XIV 1897).

2. The Act has been declared to be in force in all the Provinces of India, except the Scheduled Districts by the Laws Local Extent Act, 1874 (XV of 1874), S. 3.

It has been declared in force in the Santhal Parganas (now in Bihar by the Santhal Parganas Settlement Regulation (III of 1872), section 3; in the Khondmals District by the Khondmals Laws Regulation, 1936 (IV of 1936), section 3 and Schedule; in the Angul District by the Angul Laws Regulation, 1936 (V of 1936), S. 3 and Schedule; (this Regulation has now been repealed by Orissa Act 19 of 1967; Angul is now a sub-division of Dhenkanal District in Orissa) and in Panth Piploda, by the Panth Piploda Laws Regulation, 1929 (I of 1929), section 2.

It has also been declared by notification under section 3a) of the Scheduled Districts Act, 1874 (14 of 1874) to be in force in the following Scheduled District, namely:—

The Taluqs of Bhandrachalam, Rakapillai and the Ramapa country … … … … … See Gaz. of Ind,, 1879, Pt. I, p. 630.

The Scheduled Districts in Ganjam and Vizagapatnam (Ganjam is in Orissa now and Vizagapatam in A.P.) Ditto 1898 Pt. I, p. 870.

and Fort St. Geo. Gaz., 1898, Pt. I, p. 666.

The Districts of Hazaribagh, Lohardaga (now the Ranchi District, see Calcutta Gazette, 1899, Pt. I, p. 44), and Manbhum, and Pargana Dhalbhum and Kolhan in the District of Singbhum (now all in Bihar) … … … … … … … See Gaz. of Ind., 1881, Pt. I, p. 504.

West Jalpaiguri in W. B. and the Western Hills of Dar- jilling, the Darjilling Tarai and the Damson Sub-Divi sion of the Darjiling District (in U. P.) … … Ditto 1881, Pt. I, p. 74.

Kumaon and Garhwal (in U. P.) … … … … Ditto 1876, Pt. I, p. 605.

The Scheduled portion of the Mirzapur District (in U. P. now) … … … … … … Ditto 1879, Pt. I, p. 383.

Jaunsar Bawar (in U. P. now) … … … … Ditto 1879, Pt. I, p. 382.

The District of Lahaul (Part of H. P. now) … … Ditto 1886, Pt. I, p. 301.

The Scheduled Districts of the Central Provinces See Gaz. of Ind. , 1879, Pt. I, p. 630.

Coorg (in Mysore ) … … … … … Ditto 1879, Pt. I, p. 747.

The Districts of Kamrup, Nowgong, Darrang, Sib-sagar, Lakhimpur, Goalpara (excluding the Eastern ” Duars) and Cachar (excluding the North Cachar Hills) (in Assam now) … … … … Ditto 1878, Pt. I, p. 633.

The Garo Hills,, the Khasi and Jaintia Hills (now form the autonomous State of Meghalaya), the Naga Hills, (Part of the State of Nagaland now the North Cachar Hills in the Cachar District and the Eastern Duars in the Goalpara District (Part of Assam now) … … … … … … Ditto 1897, Pt. I, p. 299.

The Porahat Estate in the Singhbhum District (in Bihar now) … … … … … … . Ditto 1897, Pt. I, p. 1059.

It has been extended by notification under section 5 of the last mentioned Act, to the following Schedule Districts, namely :—

The Tarai of the Province of Agra (now in U. P.) Sec Gaz. of Ind., 1876, Pt. I, p. 505.

Ajmer and Merwara (now in Rajasthan) … … Ditto 1879, Pt. I, p. 380.

It has also been extended to the new provinces and Merged States by the Merged States (Laws) Act, 1949 (59 of 1949), section 3 ( 1-1-1950 ) and to the states of Manipur, Tripura and Vindhya Pradesh by the Union Territories (Laws) Act, 1950 (30 of 1950), section 3 ( 16-4-1950 ). Manipur and Tripur§ are Union territories now, Vindhya Pradesh is a part and parcel of the State of Madhya Pradesh .

It has also been extended to the states merged in the State of—

Bombay : see Bom. Act 4 of 1950, section 3 ( 30-3-1950 );.

Madhya Pradesh : see M. P. Act 12 of 1950, section 3 ( 3-4-1950 );

Punjab : see Punj! Act V of 1950, section 3 ( 15-4-1950 ) and Punj. Act 23 of 1960.

It has been extended to

(i) the territories transferred to the State of Madras by Madras Act 22 of 1957, section 3 and schedule (18-12-1957), Madras has now been renamed as Tamil Nadu;

(ii) the Hyderabad and Saurashtra areas of the Bombay State, by Bom. Act 78 of 1958; and (Hi) the whole of the State of Andhra Pradesh, by Andh. Pra. Act 23 of L958, section 3 and Schedule (1-2-1960). The Act has now been extended to the Union territory of—

(1) Pondicherry by Act 26 of 1968 (1-8-1968);

(2) Laccadive, Minicoy and Amindivi Islands by Regn. 8 of 1965.

The Act has been made applicable to Nyaya Panchayats and Conciliation Panchas in Gujarat by Guj. Act 6 of 1962; and to Nyaya Panchayat in M. P. by M. P. Act 7 of 1962, section 337.

ACT HOW AFFECTED BY SUBSEQUENT LEGISLATION

—Amended in Andhra Pradesh by Act 23 of 1958.

—Amended in Karnataka by Act 33 of 1978.

—Extended—

by Acts 59 of 1949; 30 of 1950; 25 of 1968; Regn. 8 of 1965;

in Andhra Pradesh by Andhra Pradesh Act 23 of 1958;

in Bombay by Bom. Acts 4 of 1950; 78 of 1958; (Bombay is now divided into two States of Maharashtra and Gujaratby Act 11 of 1960);

in Madhya Pradesh by M. P. Act 12 of 1950;

in Punjab by Punj. Acts 5 of 1950; 23. of 1960; (Punjab is divided into Punjab and Haryana States and Chandigarh Union territory);

in Tamil Nadu by T. N. Act 22 of 1957.

—Extended to Sikkim by S.O. 206(E), Gaz. of India, 16-5-1975 Pt. II, S. 3(ii), Ext., p. 1213 Act enforced in Sikkim on 26-6-1975 – See Gaz. of India, 20-6-1975, Pt. II, S. 3(ii), Ext., p. 1355.

—Repealed in part—

in Kerala by Ker. Act 4 of 1963; in Mysore by Mys. Act 14 of 1955.

—Supplemented in Goa, Daman and Diu by Goa Act 14 of 1965.

An Act for the protection of Judicial Officers.

Preamble.- For the greater protection of Magistrates and others acting judicially; It is enacted as follows:-

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