FOUNDATION FOR MEDIA PROFESSIONALS Vs. UNION TERRITORY OF JAMMU AND KASHMIR
LAWS(SC)-2020-5-11
SUPREME COURT OF INDIA
Decided on May 11,2020

Foundation For Media Professionals Appellant
VERSUS
Union Territory Of Jammu And Kashmir Respondents

JUDGEMENT

- (1.)Again, this Court is called upon to address a very important but a sensitive issue on national security and human rights, wherein we have to ensure that national security and human rights can be reasonably and defensibly balanced, a responsibility, that this Court takes with utmost seriousness.
(2.)This Court, vide its earlier judgment dated 10.01.2020 in Anuradha Bhasin vs. Union of India, (2020) SCC Online SC 25, gave certain directions regarding the imposition of restrictions on the internet in a proportionate manner. The aforesaid case had, in addition to the procedural rules, supplemented the requirements of having timely review and the non-permanence of internet shutdown orders.
(3.)The three Petitioners before us are aggrieved by the fact that Respondent No. 1 has restricted the mobile internet speed to 2G and have approached this Court seeking 4G mobile internet, and the quashing of the impugned orders restricting internet in the Union Territory of Jammu and Kashmir.
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