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Report No. 101

Chapter 4

The Need for Constitutional Amendment

4.1. Need for amendment.-

It does not need much elaboration to show that if right of freedom of speech and expression is to be effectively enjoyed, it should be available to corporations, institutions and other entities which are not natural persons. The present position limiting this freedom to natural persons has the effect of excluding a pretty large number of entities through whom the natural persons operate. These entities are (as we shall show in the next few paragraphs) as much in need of a constitutional protection for the freedom of speech and expression, as natural persons. Not to recognise this is, if we may say so, to disregard realities.



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




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