Byju’s Second Rights Issue for Raising Funds Halted by NCLT  ||  Byju’s Second Rights Issue for Raising Funds Halted by NCLT  ||  Gau. HC: Party Can Invoke Arbitration Despite Alternative Remedy Available Under RERA Act  ||  Mad. HC: Sexual Harassment at Workplace a ‘Continuing Offence’ If Causes Constant Trauma and Fear  ||  Delhi High Court: U/S 9 of Arbitration and Conciliation Act, 1996, Scope of Inquiry is Limited  ||  Meghalaya High Court: Bail Plea Rejected Despite Delay in Trial  ||  Pat. HC: After Commen. of Trial, Amen. of Pleadings Allowed if Required to Arrive at Just Conclusion  ||  Gau. HC: If Delay in Filing Matri. Appeal Not Satisfactorily Expl., Bar Against Remarriage Not Applic  ||  Bombay High Court: Release of Film "Shaadi Ke Director Karan Aur Johar" Restrained  ||  Mad. HC: Separate Norms for Transgender Persons in Employment and Education    

Calcutta HC: Reporting of Illegal Activity in Honest Way, Fundamental Right of Reporter - (04 Aug 2020)

MEDIA AND COMMUNICATION

Calcutta HC has said it is the fundamental right of a reporter to publish news of “any illegal” activity “in an honest way”, and “proper reporting” can help authorities act against offenders, while grating relief to a journalist, against whom three First Information Reports were lodged.

Tags : CALCUTTA HIGH COURT   REPORTING OF ILLEGAL ACTIVITY  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved