Kerala High Court: Imposition of Unaffordable Cost is Akin to Denial of Relief  ||  SC: People Can’t be Asked to Prove Citizenship on Mere Suspicion Without Sharing Material  ||  Bombay High Court: State Government’s Decision to Hike Lease Rentals Not Arbitrary  ||  Bom. HC: State Obligated to Protect Liberty of Foreigners Coming to the Country  ||  Ker. HC: State Govt. to Form SOP for Collection of DNA Samples of Children Surrendered For Adoption  ||  SC: Court Can’t Take Cogni. of Offence Committed by Public Servant Without Following S. 19 of PC Act  ||  Karnataka HC: Illegal to Impose Condition of Furnishing Bank Guarantee While Granting Bail  ||  Allahabad High Court Makes History by Delivering Judgement in Three Languages  ||  Supreme Court: Directions Issued to States/UTs for Prevention of Overcrowding of Prisons  ||  SC: Caution Must be Exercised by Trial Court in Accepting Dock Identification of Accused Without TIP    

Delhi HC Directs Removal of Objectionable Content on Social Media Platform - (23 Oct 2020)

MEDIA AND COMMUNICATION

Delhi High Court has directed social media platforms to immediately remove links to objectionable content related to a 24-year-old woman. The Court has also directed police to forward all the material including links to the National Crime Record Bureau (NCRB) for notifying the objectionable contents for removal from the internet space while asking Facebook and Google to remove the offending contents and URLs from their platforms.

Tags : DELHI HIGH COURT   REMOVAL OF OBJECTIONABLE CONTENT  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved