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Report No. 101

1.7. Press Commission Report.-

Added to the above considerations is the fact that the second Press Commission, in its Report forwarded to the Government, has drawn attention to the need for a suitable amendment of the Constitution on the subject under consideration1. After a discussion of the present position, the Press Commission made the following recommendation on the subject:-

"14. To sum up, a company is not a citizen and therefore, cannot claim the fundamental rights enumerated under Article 19. Since many, newspapers are published by companies, and a company is not entitled to the fundamental right under Article 19, being not a citizen, we recommend that all Indian companies, engaged in the business of communication and whose share-holders are citizens should be deemed to be 'citizen' for the purpose of the relevant clauses of Article 19."

Not only does the recommendation quoted above deserve careful consideration, but also it may be desirable2 to carry further the same approach, when formulating in the concrete a constitutional amendment on the subject. We reserve for a later chapter consideration of the points of detail that arise in this context.

1. Second Press Commission Report (1981), Vol. 1, pp. 32-34, paras. 3-14.

2. See para. 4.11, infra.



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




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