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Report No. 93

5.2. Ruling in New South Wales.-

The view taken by the High Court of Australia in the above case has been followed in a Full Court ruling in New South Wales.1 The Full Court held that a discretion to decline to order that a journalist should answer a question as to his source existed only to the extent that the question was irrelevant or improper.2

1. Pt. Buchang, (1964-1965) NSWR 1379, 1381.

2. Facts taken from Law Reform Committee of West Australia, Working Paper (Privilege for Journalists), pp. 3-5, paras. 2.4 to 2.9, (10 June, 1977).



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