Supreme Court says blocking porn sites in India can cause greater harm

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Supreme Court of India

According to the Center’s reply to the Supreme Court, it is impossible to block porn sites in India and the action will also cause literary content describing meaning of such words made unavailable to the public.

Additional Solicitor General, KV Vishwanathan confirmed before a bench headed by Justice BS Chauhan that blocking such sites will also block meaningful literature which will be of greater harm to the public. He also submitted that to make the process successful, an order has to be passed to all computer manufacturers to install software.

A petition was filed by Kamlesh Vashwani, an Indore based advocate who pleaded before the court that although watching such videos is not a crime, but sites containing pornographic content are one of the main reasons behind the many cases of offence against women in India.

Another petition filed through advocate Vijay Panjwani stated that the absence of any strict internet law make porn videos easily accessible to the public and about 20 crore of porn clippings and videos are either freely downloaded from the internet or converted into video CDs. According to the petition, kids can easily view graphically strong, brutal, violet and destructive adult content that is not only posing danger to the entire society, but also to public order in the country.

The petition further added that most of the crime committed against girls, women and children are encouraged by viewing pornographic content. The extremity and seriousness of such images are on the rise. The fact that even prepubescent children are raped is becoming a matter of significant concern.

On November 18, a notice was issued to the Department of Telecommunication (DoT) by the apex court, looking for a response on ways to block pornographic websites in the country, giving special emphasis to websites that include child pornography.