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Report No. 93

4.18. Supreme Court rule as to discovery in libel actions.-

These judicial decisions on interrogatories in libel actions are now embodied in the Rules of the Supreme Court, the relevant rule reading as under1:

"In an action for libel or slander where the defendant pleads that the words or matters complained of are fair comment on a matter of public interest or were published on a privileged occasion, no interrogatories as to the defendant's sources of information or grounds of belief shall be allowed."

1. Section 82, rule 6, R.S.C. (English).



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