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Report No. 93

8.2. Comments received on the second question.-

The second question put forth in the Working Paper concerns the categories of media to be covered. Should the proposed protection be confined to daily newspapers, or should it be broad enough to cover periodicals or should it be still broader so as to include the media as a whole?

According to the view expressed by Shri Sahai in his article, "once again, the provision must be couched in the broadcast possible terms, bringing in its sweep any medium of communication-newspapers, periodicals and the electronic media, although the last being State-owned is hardly likely to publish anything embarrassing to anybody."1

According to the view expressed by one Registrar of a High Court (personal view), the protection should be framed in the broadest terms, so as to cover any medium of Communication to the public namely, newspapers, periodicals, Radio and Television stations etc.2

1. Shri Sahai, The Statesman, 7th April, 1983.

2. Law Commission File No. F.2(2)/83-L.C., S. No. 12.



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