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Report No. 101

6.5. Scope of the amendment.-

It also appears to be convenient to make it clear, at this stage, that the recommendation that we are going to make is not confined to corporations engaged primarily in the field of mass media. The recommendation covers (subject to certain criteria concerned with share-holding or membership), all corporations, irrespective of their principal field of activity. The position will be clear from our concrete recommendation1. In fact, that was also the proposal put forth in the Working Paper. The point has been referred to in an earlier Chapter of this Report also2. So long as the character of the company or corporation is Indian, it should enjoy the protection3.

1. Para. 7.5, infra.

2. Para. 4.11, supra.

3. Paras. 7.1(b), 7.2 and 7.5, infra.



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




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