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Report No. 101

Freedom of Speech and Expression under Article 19 of the Constitution: Recommendation to Extend it to Indian Corporations

Chapter 1

Introductory

1.1. The scope.-

The Law Commission of India has taken up for consideration the question whether the fundamental right of freedom of speech and expression as guaranteed by the Constitution should be made available to companies, corporations and other artificial persons, and if so, subject to what conditions. The need for taking up the subject, and some of the dimensions of the inquiry, will be presently indicated.



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