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Report No. 101

7.5. Recommendation.-

We therefore recommend that Article 19 of the Constitution be amended by adding the following Explanation:-

Explanation to be added to Article 19 of the Constitution

"Explanation.-For the purpose of this articles in so far as it relates to the freedom of speech and expression, the following shall be deemed to be citizens of India:-

(a) all companies incorporated in India in which the entire share capital is held:-

(i) by citizens of India; or

(ii) by the Government; or

(iii) by any such corporation as is specified in clause (b) of this Explanation; or

(iv) by a company incorporated in India in which the entire share capital is held by citizens of India or by the Government or by any such corporation as is specified in clause (b) of this Explanation, or by some or all of them taken together; or

(v) by some or all of them taken together;1

(b) all corporations, other than companies, being corporations established by or under any law of the time being in force in India2.

1. Para. 7.2, supra.

2. Para. 7.3(a), supra.

Dated: 28th May, 1984

K.K. Mathew Chairman.

J.P. Chaturvedi Member.

Dr. M.B. Rao Member.

P.M. Bakshi Part-time Member..

Vepa P. Sarathi Part-time Member..

A.K. Srinivasamurthy Member-Secretary.



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




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