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Report No. 93

3.6. Provision in the Press Council Act, 1978.-

However, mention must be made of the provision made by the Press Council Act in relation to inquiries held by the Press Council under that Act. While section 15(1) of that Act, in line with the general approach of the law, imposes a legal obligation to give evidence before the Press Council, sub-section (2) of that section gives a protection to journalists, in these terms:1

Section 15(2) of the Press Council Act

"15(2) Nothing in sub-section (1) shall be deemed to compel any newspaper, news agency, editor or journalist to disclose the source of any news or information published by that newspaper or received or reported by that news agency, editor or journalist."

We shall now refer briefly to the position elsewhere on the point at issue.

1. Section 15(2), Press Council Act, 1978 (37 of 1978).



Disclosure of Sources of Information by Mass Media Back




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