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Report No. 93

4.8. Ruling by Mr. Justice James.-

Mr. Justice James, when Chairman of the Tribunal investigating the collapse of the Vehicle and General Insurance Co., declined to press a Sunday Times journalist to reveal how the journalist knew that a Department of Trade Inspector had been pressing for two years before the collapse of company. The judge said, "We do not think this is a case where the witness should be asked or pressed to go contrary to his belief as a member of his profession."1

1. Anthony Richard Law for the Journalists, (1977), pp. 82-83.



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