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Report No. 101

7.3. Corporate bodies other than Companies.-

Besides companies, it may be proper to extend the constitutional protection in question to corporate bodies which are not companies. As examples of such bodies, one may cite local authorities and universities, and also statutory bodies established by, or under specific Central or State Acts. The protection in question would also be needed by them. In all these cases, again, care has been taken, in framing the proposed amendment, to ensure their "Indianness", by inserting suitable conditions in that regard. The amendment which we are recommending keeps this in mind1.

1. Para. 7.4, infra, proposed Article 19, Explanation (h).



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




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