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Report No. 101

5.10. Powell, J.'s view (majority).-

Powell, J. in the above mentioned ease1, rejected the argument that the freedom in question is confined to activities "integrally related to corporate business operations". He pointed out that this would mean that corporate activities that are widely viewed as educational and socially constructive could then be prohibited. Certain very crucial sentences from the observations made by him in a footnote are quoted below:-

"Corporations no longer would be able safely to support-by contributions or public service advertising-educational, charitable, cultural, or even human rights causes. Similarly, informational advertising on such subjects of national interest as inflation and worldwide energy problem could be prohibited. Many of these causes and subjects could be viewed as 'social', 'political' or 'ideological'."

1. First National Bank of Boston v. Bellotti, (1978) 55 L Ed 2d 707 (727), and footnote.



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




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