RAJESH KHAITAN Vs. STATE OF WEST BENGAL
LAWS(CAL)-1983-3-2
HIGH COURT OF CALCUTTA
Decided on March 01,1983

RAJESH KHAITAN Appellant
VERSUS
STATE OF WEST BENGAL Respondents

JUDGEMENT

- (1.) On the January 11, 1983 in public interest I had issued a Rule against the authorities of the Dum Dum Central Jail and the State of West Bengal, inter alia, relating to the conditions prevailing in the said jail. By the same order I had appointed the Chief Reporters of the Statesman and the Telegraph to visit the Jail and to submit their reports to this Court about the conditions prevailing therein. On January 25, 1983 Mr. Sujoy Sen Gupta of the Statesman submitted his report; so did Mr. Tarun Ganguly of the Telegraph. Along with his report Mr. Tarun Ganguly submitted eight photographs and later on made over to me some more photographs along with the negatives.
(2.) By my order dated January 25, 1983 I made it clear that the contents of the reports or the photographs or the recordings in the tapes must not be published in the Press until further orders of this Court.
(3.) On February 15, 1983 Mr. Somnath Chatterjee appearing on behalf of the Jail authorities drew my attention to a copy of the Sunday dated 13-19 February, 1983. In pp. 50-58 of the said issue certain photographs of the interior of the Dum Dum Central Jail had been published. As, according to Mr. Chatterjee, the publication was in direct violation of the order passed by me. I issued a notice on the Editor, Printer and Publisher of the Sunday to show cause why a proceeding under the Contempt of Courts Act should not be drawn up against them. I also directed Mr. Tarun Ganguly to submit a written explanation as to how and under what circumstances the photographs came to be published in the said issue of the Sunday.;


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