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Report No. 93

Disclosure of Sources of Information by Mass Media

Chapter 1

Introductory

1.1. Scope and genesis.-

This Report deals with the question whether a journalist or other person responsible for a publication by way of mass media should be compelled to disclose, in a court of law, the sources of information acquired by him in confidence for the purpose of his profession. This, of course, is a broad formulation of the question that is proposed to be dealt with in this Report. There are several subordinate issues that are also proposed to be considered in this context. The question pertains to the law of evidence, but obviously a consideration thereof necessitates an examination of many other fields of law. The question has been taken up by the Law Commission of India, suo motu, having regard to its importance and relevance to current thinking.



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