FIROZ IQBAL KHAN Vs. UNION OF INDIA
LAWS(SC)-2020-9-24
SUPREME COURT OF INDIA
Decided on September 15,2020

Firoz Iqbal Khan Appellant
VERSUS
UNION OF INDIA Respondents

JUDGEMENT

- (1.)Applications for interventions are allowed.
(2.)On 28 August 2020, the writ petition under Article 32 of the Constitution was moved for urgent directions since the telecast of a programme titled "Bindaas Bol" was to take place at 8 pm on Sudarshan news, the news channel of the fifth respondent. The petitioner relied on the transcript of a promotional clip of forty-nine seconds. The contention was that the clip contains statements which are derogatory of the entry of Muslims in the civil services. The Court declined to issue a pre-broadcast interlocutory injunction, furnishing the following reasons in paragraph 8 of the order :-
"8. At this stage, we have desisted from imposing a pre-broadcast interlocutory injunction on the basis of an unverified transcript of a forty nine second clip. The Court has to be circumspect in imposing a prior restraint on publication or the airing of views. We note that under statutory provisions, competent authorities are vested with powers to ensure compliance with law, including provisions of the criminal law intended to ensure social harmony and the peaceful coexistence of all communities."

(3.)Several interlocutory applications have been moved before this Court including I.A. Nos.91132, 91134, 91167, 91171, 91135, 91136 and 90940 of 2020.
;


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