Police not to brief Press as ruled by Madras High Court

The Madras High Court on January 01, 2015 has ordered that the police cannot brief the press conference regarding any sensational crime which is under investigation.

These observations were made by the court in the case while dismissing a petition filed by the State represented by the Inspector of Police, J.J. Nagar police station, Chennai challenging summons issued by Chengalpattu Principal Sessions Court to former Chennai city police commissioner T. Rajendran who had been arrayed as a defence witness by the accused in a 2010 child kidnapping case.

The reason behind such an order is that the media trial of the crime, without the investigation being complete is unjustified and leads to a bias of the public according to the media reports which can be contrary to the ultimate decision of the court.

The trial by the media also leads to unnecessary popularity of the case which leads to adverse social effects on the accused etc. without yet being proven guilty.

The High Court has ordered no police briefing before the filling of the charge-sheet. Also the High Court said that the investigation is a secret affair and its non-publicity can lead to its success in certain conditions.

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