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Report No. 101

1.4. The anomaly.-

The enumeration of organisations and institutions in the preceding paragraph is only by way of illustration. None can make an exhaustive catalogue. If that were possible, problems of the nature that have now arisen could not arise. The point to make is, that there is a vast variety of organisations and institutions in legal language, "artificial" or "juristic persons" whose activities might lead to their involvement in situations where freedom of speech and expression and its constitutional protection could become of great practical importance. To elaborate the point, the following issues would be of importance:

(i) whether the law should place any restrictions on these organisations in regard to their activities as depicting life in all its vast panoply; and

(ii) if so, the limits to which the law itself should conform, while imposing such restrictions.

An answer to question (ii) posed above directly involves a consideration of the scope of Article 19 of the Constitution.



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




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