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Report No. 93

6.13. Case of 1977.-

It appears that on October 31, 1977, the Supreme Court of United States declined to review a decision pronounced by the Supreme Court of Idaho that a reporter, when called as a witness in a civil suit, could not withhold the identity of a confidential source.1

1. Tribune Publishing Co. v. Calderok, (31 October, 1917) cited by Sobel (Ed.), Media Controversy (Facts on File, 1931), p. 10.

6.14. Discussion in Bulletin of American Society. On the question whether there was a constitutional link between the right to publish news and the right to gather news, there was a comprehensive discussion in an issue of the Bulletin of the American Society.1 The issue reports a unanimous verdict that "while our right to publish stands secure, our right to gather does not".

1. See December-January, 1978 issue of the Bulletin of the American Society, Gist of the discussions summarised in Sobel (Ed.), Media Controversy (Facts on File, 1981), p. 12.



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