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Report No. 93

6.8. Requirement of confidentiality in U.S.A.-

Fourthly, as regards the requirement of confidentiality, under the general pattern or the Shield laws in U.S.A., there is no express requirement that the source should have given the information on the understanding that his identity would remain secret (for example, the statutes of Alabama, Minnesota and New York).



Disclosure of Sources of Information by Mass Media Back




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