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Report No. 93

6.6. Classes of persons protected in U.S.A.-

Secondly, as regards the classes of persons protected, there are three broad categories in the U.S.A. under the State "shield laws":

(i) Statutes covering only professional reporters and news-casters (e.g. New York);

(ii) Statutes extending the privilege to editors/writers and publishers also (for example, Arkansas); and

(iii) Statutes granting the privilege to anyone connected with the relevant medium in a capacity involving the gathering of or processing of information (e.g. Minnesota and Nebraska).



Disclosure of Sources of Information by Mass Media Back




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