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Report No. 93

9.2. Publications to be covered.-

Secondly, regarding the publications that should be entitled to the proposed protection, the question to be considered is whether the protection should-

(i) cover only newspapers, or

(ii) cover newspapers as well as periodicals, or

(iii) also cover radio and television stations, or

(iv) be framed in the widest terms, so as to cover any medium of communication to the public.

After giving considerable thought to the matter, we have come to the conclusion that every medium of communication to the public needs to be covered. We note that section 15(2) of the Press Council Act concentrates on "newspaper, news agency, editor or journalist", but presumably that was because that Act was concerned primarily with the press. On principle, we see no reason for treating other media on a separate footing. How this object of framing the reform in the widest terms so as to cover all media can be achieved is a matter of drafting, to which we shall address ourselves when coming to the precise recommendations to be made for statutory amendment.1

1. Para. 9.7, infra.



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