G.K.MANI Vs. NEW GENERATION MEDIA CORPORATION (P) LTD.
LAWS(MAD)-2019-3-398
HIGH COURT OF MADRAS
Decided on March 15,2019

G.K.Mani Appellant
VERSUS
New Generation Media Corporation Respondents

JUDGEMENT

- (1.) The plaintiff, who is the President of a registered Political Party has filed the above suit seeking permanent injunction restraining the defendants from in any way publishing/telecasting news items or daily debates, caricatures of the plaintiff's party leaders or publishing/telecasting any news item/article touching upon the plaintiff's party and its leaders containing false and defamatory allegations in Puthiyathalaimurai Television Channel run by the 1st respondent. Pending the said suit, the plaintiff has sought for a temporary injunction for the same reliefs.
(2.) According to the plaintiff, he is the president of the Pattali Makkal Katchi which is registered political party. The founder of Pattali Makkal Katchi is one Dr.S.Ramadoss and his son Dr.Anbumani Ramadoss is the Youth Wing Leader of the said party. It is the case of the plaintiffs that the party was found with the aim and objective to eradicate property, to provide free education for children, to eradicate corruption and restore social justice. It is also contended that the Pattali Makkal Katchi is fighting for total prohibition of liquor in the State of Tamil Nadu.
(3.) The plaintiff would further allege that the 3rd defendant is the founder leader of the India Jananayaka Katchi and is also the founder of the 1st respondent which is running a Television Channel in the name of Pudhiyathalaimurai Television. The 2nd respondent who is the son of the 3rd respondent happens to be the Managing Director of the 1st respondent Company. The 3rd respondent is also the founder of SRM University which runs a group of Educational Institutions including a Medical College. During June 2016, there were several allegations against the institutions run by the 3rd respondent and parents of the affected students approached the founder leader of the plaintiff's party Dr.S.Ramadoss. In order to espouse the grievances of the parents, it appears that the founder leader Dr.S.Ramadoss had issued a statement on 22.06.2016 demanding the Government to take action against the 3rd respondent's institution and also sought for CBI Investigation on the affairs of the institutions. This demand made by the founder leader of the Plaintiff's party led to the 3rd respondent being arrested and subsequently the entire money collected from the students was paid back and the Criminal proceedings were closed by the Hon'ble Supreme Court. This according to the plaintiff led to the serious misunderstanding between the leaders of the plaintiff's party, the 3rd respondent and the 2nd respondent who also happens to hold an important post in the University namely, SRM University, run by the 3rd respondent;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.