INDIAN FEDERATION OF SMALL Vs. PRESS COUNCIL OF INDIA
LAWS(DLH)-1995-5-60
HIGH COURT OF DELHI
Decided on May 01,1995

INDIAN FEDERATION OF SMALL AND MEDIUM NEWSPAPERS Appellant
VERSUS
PRESS COUNCIL OF INDIA Respondents

JUDGEMENT

Dr.M.K.Sharma - (1.)By this application the petitioners seek a direction to the Press Council of India to give inspection of the papers furnished by respondents 2 & 3 and Indian Newspaper Society in response to the notice of reconstitution of the Press Council of India. The petitioners have stated that they had made an application dated 7.2.1995 before the Press Council of India for inspection of the list of members furnished by respondents No.2 & 3 and Indian Newspaper Society and also the relevant papers connected with the names of organisations which recommended four names to be included in the reconstituted Press Council of India. It is further stated that the Press Council of India by its letter dated 13.2.1995 informed the petitioners that the inspection would not be granted unless this Court passed orders in this regard. According to the petitioners the aforesaid stand taken by the respondent No.l is arbitrary and unreasonable, and unless such an inspection is given to the petitioners, it would not be possible to establish the case advanced by the petitioners.
(2.)Respondent No.l, on the other hand, submitted a reply to the aforesaid application wherein it is stated that in pursuance of the request filed by the petitioners seeking for inspecting certain papers the respondent No.l, as per legal advice, by letter dated 13.2.1995 advised the petitioners that since this Court was seized of the matter they could make an application to the Court and seek orders from this Court for the inspection of the record. It is further stated in the reply that the documents, inspection of which is sought by the petitioners are not public documents but are personal records of respondents Nos. 2 & 3 and Indian Newspaper Society and they also include documents relating to accounts of the respective associations.
(3.)Mr. Parekh, the learned Counsel appearing on behalf of respondent No.l, however, submitted before us that the respondent No.l is wilting to submit all the aforesaid documents in a sealed cover before this Court and if the Court so desires, may make an order for the inspection of the said documents in favour of the petitioners.
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