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Report No. 93

6.4. State Laws in U.S.A.-

The statutes passed by the State legislatures in the U.S.A. vary in their content from State to State. These variations are regarding-(a) the classes of publications covered by the statutes, (b) the classes of persons on whom the privilege is conferred by the statutes, (c) the matter protected by the statutes, (d) the presence or absence of the requirement of confidentiality in the statutes, and (e) the quality or status of the privilege accorded by the statutes.



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