AMISH DEVGAN Vs. UNION OF INDIA AND OTHERS
LAWS(SC)-2020-12-21
SUPREME COURT OF INDIA
Decided on December 07,2020

Amish Devgan Appellant
VERSUS
UNION OF INDIA AND OTHERS Respondents


Referred Judgements :-

QUEEN-EMPRESS VS. BAL GANGADHAR TILAK [REFERRED TO]
NIHARENDU DUTT MAJUMDAR V. THE KING-EMPEROR [REFERRED TO]
BOLAM VS. FRIERN HOSPITAL MANAGEMENT COMMITTEE [REFERRED TO]
CANADA (HUMAN RIGHTS COMMISSION) VS. TAYLOR [REFERRED TO]
TILLMANNS BUTCHERIES PTY LTD. VS. AUSTRALASIAN MEAT INDUSTRY EMPLOYEES' UNION [REFERRED TO]
VEEDA MENEZ VS. YUSUF KHAN AND ANOTHER [REFERRED TO]
ARNAB RANJAN GOSWAMI VS. UNION OF INDIA AND OTHERS [REFERRED TO]
DENNIS VS. UNITED STATES [REFERRED TO]
HILL VS. CHURCH OF SCIENTOLOGY OF TORONTO [REFERRED TO]
PAT EATOCK V. ANDREW BOLT [REFERRED TO]
R. V. ZUNDEL [REFERRED TO]
SASKATCHEWAN (HUMAN RIGHTS COMMISSION) V. WHATCOTT [REFERRED TO]
SCHENEK VS. UNITED STATES [REFERRED TO]
STATE OF HARYANA V. BHAJAN LAL [REFERRED TO]
BEAUHARNAIS VS. ILLINOIS [REFERRED TO]
BHAGWATI CHARAN SHUKLA S/O. RAVISHANKAR SHUKLA VS. PROVINCIAL GOVERNMENT,C.P. AND BERAR [REFERRED TO]
BRANDENBURG VS. OHIO [REFERRED TO]
DEVI SHARAN SHARMA V. EMPEROR [REFERRED TO]
P.K. CHAKRAVARTY V. THE KING [REFERRED TO]
A K GOPALAN VS. STATE OF MADRAS OPPOSITE PARTY; UNION OF INDIA [REFERRED TO]
BRIJ BHUSHAN VS. STATE OF DELHI [REFERRED TO]
N B KHARE VS. STATE OF DELHI [REFERRED TO]
ROMESH THAPPAR VS. STATE OF MADRAS [REFERRED TO]
CHINTAMANRAO VS. STATE OF MADHYA PRADESH [REFERRED TO]
STATE OF MADRAS VS. V G ROW:THE UNION OF INDIA AND THE STATE OF TRAVANCORE COCHIN [REFERRED TO]
RAMJI LAL MODI PETITIONER VS. STATE OF UTTAR PRADESH [REFERRED TO]
VIRENDRA K NARENDRA VS. STATE OF PUNJAB [REFERRED TO]
SUPERINTENDENT CENTRAL PRISON FATEHGARH VS. RAM MANOHAR LOHIA [REFERRED TO]
R P KAPUR VS. STATE OF PUNJAB [REFERRED TO]
KEDAR NATH SINGH VS. STATE OF BIHAR [REFERRED TO]
MOHAMMAD FARUK VS. STATE OF MADHYA PRADESH [REFERRED TO]
ARUN GHOSH VS. STATE OF WEST BENGAL [REFERRED TO]
RUSTOM COWASJEE COOPER VS. UNION OF INDIA [REFERRED TO]
K A ABBAS VS. UNION OF INDIA [REFERRED TO]
MADHU LIMAYE MADHU LIMAYE VS. SUB DIVISIONAL MAGISTRATE MONGHYR:VED MURTI [REFERRED TO]
BENNETT COLEMAN AND COMPANY THE HINDUSTAN TIMES LIMITED INDIAN EXPRESS MADURAI PRIVATE LIMITED G NARASIMHAN VS. UNION OF INDIA [REFERRED TO]
DHARMA RAMA BHAGARE VS. STATE OF MAHARASHTRA [REFERRED TO]
MANEKA GANDHI VS. UNION OF INDIA [REFERRED TO]
EBRAHIM SULEIMAN SAIT VS. M C MOHAMMED [REFERRED TO]
STATE OF MAHARASHTRA VS. MOHAMMAD YAKUB [REFERRED TO]
RAMESH S O CHOTALAL DALAL VS. UNION OF INDIA [REFERRED TO]
D V KAPOOR VS. UNION OF INDIA [REFERRED TO]
STATE OF BIHAR VS. P P SHARMA IAS [REFERRED TO]
INDRA SAWHNEY VS. UNION OF INDIA [REFERRED TO]
BALWANTSINGH VS. STATE OF PUNJAB [REFERRED TO]
STATE OF HIMACHAL PRADESH VS. PIRTHI CHAND [REFERRED TO]
STATE OF UTTAR PRADESH VS. O P SHARMA [REFERRED TO]
BILAL AHMED KALOO STATE OF ANDHRA PRADESH VS. STATE OF ANDHRA PRADESH :BILAL AHMED KALOO [REFERRED TO]
T T ANTHONY VS. STATE OF KERALA [REFERRED TO]
SUPERINTENDENT OF POLICE C B I VS. TAPAN KR SINGH [REFERRED TO]
AMAN KUMAR VS. STATE OF HARYANA [REFERRED TO]
PRAKASH KUMAR VS. STATE OF GUJARAT [REFERRED TO]
AMITA VS. UNION OF INDIA [REFERRED TO]
STATE OF ORISSA VS. SAROJ KUMAR SAHOO [REFERRED TO]
MANZAR SAYEED KHAN VS. STATE OF MAHARASHTRA [REFERRED TO]
BABUBHAI VS. STATE OF GUJARAT [REFERRED TO]
RAM JETHMALANI VS. UNION OF INDIA [REFERRED TO]
NEELAM MAHAJAN SINGH VS. COMMISSIONER OF POLICE [REFERRED TO]
LALAI SINGH YADAV VS. STATE OF UTTAR PRADESH [REFERRED TO]
GOPAL VINAYAK GODSE VS. UNION OF INDIA [REFERRED TO]
EMPEROR VS. SADASHIV NARAYAN BHALERAO [REFERRED TO]
LALITA KUMARI VS. GOVT. OF U.P. [REFERRED TO]
PRAVASI BHALAI SANGATHAN VS. UNION OF INDIA [REFERRED TO]
CHARU KHURANA VS. UNION OF INDIA (UOI) [REFERRED TO]
SHREYA SINGHAL VS. UNION OF INDIA (UOI) [REFERRED TO]
MODERN DENTAL COLLEGE AND RESEARCH CENTRE VS. STATE OF MADHYA PRADESH [REFERRED TO]
SUBRAMANIAN SWAMY VS. UNION OF INDIA [REFERRED TO]
MAHENDRA SINGH DHONI VS. YERRAGUNTLA SHYAMSUNDAR [REFERRED TO]
JUSTICE K.S. PUTTASWAMY (READ.) VS. UNION OF INDIA & ORS. [REFERRED TO]
INDIAN YOUNG LAWYERS ASSOCIATION & ORS VS. STATE OF KERALA & ORS [REFERRED TO]
ANURADHA BHASIN VS. UNION OF INDIA [REFERRED TO]



Cited Judgements :-

KALICHARAN DHANANJAY SARAAG VS. STATE OF CHHATTISGARH [LAWS(CHH)-2022-4-100] [REFERRED TO]
VISHWADINI PANDEY VS. STATE OF CHHATTISGARH [LAWS(CHH)-2021-8-52] [REFERRED TO]
RITESH SIDHWANI VS. STATE OF U.P. [LAWS(ALL)-2021-12-5] [REFERRED TO]
BRINDA KARAT VS. STATE OF NCT OF DELHI [LAWS(DLH)-2022-6-89] [REFERRED TO]
MITHUN CHAKRABORTY VS. STATE OF WEST BENGAL [LAWS(CAL)-2021-12-9] [REFERRED TO]
YUVRAJ SINGH VS. STATE OF HARYANA [LAWS(P&H)-2022-2-6] [REFERRED TO]
AMIT GHAI VS. STATE OF PUNJAB [LAWS(P&H)-2021-9-32] [REFERRED TO]
RADHEY SHYAM VS. STATE OF HARYANA [LAWS(SC)-2022-5-197] [REFERRED TO]
M/S NEEHARIKA INFRASTRUCTURE PRIVATE LIMITED VS. STATE OF MAHARASHTRA [LAWS(SC)-2021-4-12] [REFERRED TO]
FR.P.GEORGE PONNAIAH VS. INSPECTOR OF POLICE [LAWS(MAD)-2022-1-2] [REFERRED TO]
MARIDHAS VS. STATE [LAWS(MAD)-2021-12-6] [REFERRED TO]
DR. VIJAY KUMAR SHARMA VS. STATE OF U.P. [LAWS(ALL)-2021-6-24] [REFERRED TO]
ZAKIA AHSAN JAFRI VS. STATE OF GUJARAT [LAWS(SC)-2022-6-21] [REFERRED TO]
PRABHAKAR M. VS. STATE [LAWS(KAR)-2021-1-99] [REFERRED TO]
BHUVANESHWAR VS. STATE OF KARNATAKA [LAWS(KAR)-2021-1-106] [REFERRED TO]
AMOL KASHINATH VYAVHARE VS. PURNIMA CHAUGULE SHRIRANGI [LAWS(BOM)-2022-5-33] [REFERRED TO]
MISHRILAL PANDEY VS. ENFORCEMENT DIRECTORATE [LAWS(CHH)-2022-2-70] [REFERRED TO]
SAMBIT PATRA VS. STATE OF CHHATTISGARH [LAWS(CHH)-2021-4-37] [REFERRED TO]
SIDDHARTH VARADARAJAN VS. STATE OF U.P. [LAWS(ALL)-2022-5-116] [REFERRED TO]
VINOD DUA VS. UNION OF INDIA [LAWS(SC)-2021-6-3] [REFERRED TO]
NITESH VERMA VS. STATE OF CHHATTISGARH [LAWS(CHH)-2021-10-38] [REFERRED TO]
MUNNAWAR S/O IQBAL FARUQUI VS. STATE OF MADHYA PRADESH [LAWS(MPH)-2021-1-2] [REFERRED TO]
YUVRAJ SINGH VS. STATE OF HARYANA [LAWS(P&H)-2021-2-57] [REFERRED TO]
LAXMAN VS. STATE OF KARNATAKA [LAWS(KAR)-2021-2-52] [REFERRED TO]
BRAJBHUSHAN YADAV VS. STATE OF CHHATTISGARH [LAWS(CHH)-2021-11-99] [REFERRED TO]
V.JAYANANDNAKUMAR VS. STATE OF KERALA [LAWS(KER)-2021-2-7] [REFERRED TO]
APARNA PUROHIT VS. STATE OF U. P. [LAWS(ALL)-2021-2-100] [REFERRED TO]


JUDGEMENT

SANJIV KHANNA, J. - (1.)Applications for intervention are allowed.
(2.)The writ petitioner, Amish Devgan, is a journalist who, it is stated, is presently the managing director of several news channels owned and operated by TV18 Broadcast Limited, including News18 Uttar Pradesh/Uttarakhand, News18 Madhya Pradesh/ Chhattisgarh and News18 Rajasthan.
(3.)The petitioner hosts and anchors debate shows 'Aar Paar' on News18 India and 'Takkar' on CNBC Awaaz. On 15th June, 2020, at around 7:30 p.m., the petitioner had hosted and anchored a debate on the enactment[1] which, while excluding Ayodhya, prohibits conversion and provides for maintenance of the religious character of places of worship as it existed on 15th August, 1947. Some Hindu priest organisations had challenged vires of this Act before the Supreme Court, and reportedly a Muslim organization had filed a petition opposing the challenge.
[1] The Places of Worship (Special Provisions) Act, 1991.

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