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Report No. 93

4.11. Attorney-General's statement.-

In the Parliamentary furore which followed the Mulholland and Foster cases,1 the Attorney-General said:

"The occasions when a journalist can be required to disclose the identity of this informant are extremely rare, and do not, in practice, arise in the ordinary courts. They occur only when it becomes important for a tribunal or a committee of either House of Parliament to inquire into the truth of an allegation made by a journalist."

He said that the number of times of journalist had been required to divulge his source in the preceding eighty years was "about six".

1. Para. 4.2, supra.



Disclosure of Sources of Information by Mass Media Back




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