AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Report No. 93

1.2. Position in law.-

For a long time, there has been going on a debate whether journalists1 should be given a right to refuse to disclose in court the source of their information. According to the present position on the subject, (as will be evident from the ensuing discussion),2 no such privilege available to journalists is recognised in Indian law. In most countries, the Code of professional ethics expects that journalists shall not disclose what is obtained by them in confidence. But this rule of professional conduct has not so far received recognition in law courts or in statutory provisions in India.

1. The expression "journalist" is used for the sake of brevity. Other persons responsible for any publication may also stand on the same footing.

2. Para& 2.3 and 3.2, infra.



Disclosure of Sources of Information by Mass Media Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys