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Report No. 84

5.12. Publicity at the stage of trial-Trial in camera and penalty for illegal publicity to court proceedings.-

As regards anonymity at the stage of trial, some special provisions are, in our view, called for. Here again, we do not propose the enactment of separate legislation. We have recommended1 that the trial of cases relating to rape (and allied offences) should be held in camera. On the enactment of such a provision, the publication (without permission of the Court) of proceedings so held in camera would be a contempt of Court,2 for which the High Court can take appropriate action.

1. See para. 5.27, supra.

2. Naresh v. State of Maharashtra, AIR 1967 SC 1.



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