Bom. HC: Maharashtra Govt Criticized for Exhibiting Mindset to Curtail Liberty of Undertrials  ||  Ori. HC: Stay of Execution Proceedings Under Arbitration Act Governed by Provisions of CPC  ||  SC: Intricate Enquiry Whether Claims are Time Barred Must Not be Conducted by Referral Courts  ||  Mad. HC: Proposed Changes in Criminal Laws Could have been Brought Through Amendments  ||  Bom. HC: Govt’s Decision to Exempt Pvt. Schools From 25% RTE Quota 'Unconstitutional'  ||  Ker. HC: To Proceed Against an Offence Committed Partly in India, Sanction of Centre Not Required  ||  Del. HC: Court to Take up Matter Referred to Arbitral Tribunal if Urgency Occurs  ||  Guj. HC: Asking Unknown Woman her Name, Address Doesn’t Constitute Sexual Harassment  ||  SC: In Cases of Long Incarceration, Watali Judgement Cannot be Cited as a Precedent  ||  Kerala HC: BNSS to be Applicable in all Criminal Appeals after 1st July, 2024    

Compliance of the FDI policy of the Government of India with regard to the entities involved in uploading/streaming of news and current affairs through digital media- (Ministry of Information and Broadcasting) (16 Nov 2020)

MANU/INBR/0008/2020

Civil

1. Attention is invited to the decision of the Central Government, communicated vide Press Note No. 4 of 2019 dated 18th September, 2019 permitting 26% FDI under Government approval route for entities engaged in Uploading/Streaming of News and Current Affairs through Digital Media. A clarification on the subject was subsequently issued on 16.10.2020 (Copies enclosed).

2. Action to be taken by the eligible entities to comply with the above decision of the Central Government, has been laid down in the Public Notice No. No. 0-14011/11/2019-MUC-I dated 16th November, 2020, a copy of which is enclosed.

3. It is requested that necessary action may be taken for due compliance.

Tags : COMPLIANCE   FDI POLICY   DIGITAL MEDIA  

Share :        

Disclaimer | Copyright 2024 - All Rights Reserved