AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Report No. 200

Chapter V

Whether Joint Committee of Parliament was right in Stating that The Word 'Imminent' is Vague?

In this Chapter, we shall deal with the view of the Joint Committee (1969) that the word 'imminent' used by he Sanyal Committee in the 1963 is 'vague'.

Before going into the aspect whether the Joint Committee of Parliament was right in stating that the word 'imminent', as used by the Sanyal Committee in 1963 was vague, we shall refer to another statement by the Sanyal Committee that India is a vast country and what is published in one part is not accessible to people in another part of the country.



Trial by Media free speech and fair trial under Criminal Procedure Code, 1973 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys