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Report No. 93

6.5. Clauses of publications protected in U.S.A.-

First, as regard the classes of publications covered by the "Shield laws" in force in various States in the U.S.A. there are three broad categories:

(i) Statutes conferring the protection on newspapers and radio and television stations (for example, Alabama);

(ii) Statutes which cover also magazines, news agencies, press associations and wire services (for example, New York);

(iii) Statutes which cover any "medium of communication to the public" (for example, Oregon and New Mexico).



Disclosure of Sources of Information by Mass Media Back




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