हिंदी समाचार पढ़े
Expand
O.P. Jindal Global University
 
Home / Corporate Law News / Know how legal battle with Pikini app threatens to strip bare Facebook secrets

Know how legal battle with Pikini app threatens to strip bare Facebook secrets

November 29, 2018:

Litigation is threatening to strip bare Facebook’s often-criticized practices for sharing what users post on the network.

Social Media Wars
Social Media Wars

An online ad for a Facebook app that debuted in 2014 showed a man in a bar pointing his phone at women to zap away their clothes, leaving them wearing only bikinis.

The Pikini app for locating photos of users in swimsuits didn’t last long because Facebook restricted developer access to friends’ data. But now a bitter legal dispute between the app maker & the social networking giant is threatening to strip bare Facebook’s often-criticized practices for sharing what users post on the network.

Sensitive internal Facebook records that were supposed to remain sealed in a California court case were leaked to a U.K. parliamentary committee by one of the founders of the app company.

With the committee scheduled to question a Facebook executive Tuesday about the documents, Facebook moved on Monday to have the company, Six4Three, held in contempt by a judge in state court in Redwood City, California.

“These are extraordinary circumstances,” Facebook said in the court filing.

App Developers

Six4Three alleged in its lawsuit filed three years ago that Facebook effectively doomed its business plan & reneged on promises to scores of app developers when it cut off their access to friends’ data in 2015. Facebook has denied the allegations & accused Six4Three of making sensational claims & mischaracterizing its internal records to attract media interest.

Damian Collins, who heads Parliament’s Digital, Culture, Media & Sport Select Committee, said over the weekend that he is free under U.K. law to disclose the Facebook documents.

“The committee’s interest in the documents we have requested relates to their relevance to our ongoing inquiry into disinformation & fake news,” Collins said in a letter to Facebook’s vice president of policy, Richard Allan. “As you know, we have asked many questions of Facebook about its policies on sharing user data with developers, how these have been enforced, & how the company identifies activity of bad actors. We believe the documents we have ordered from Six4Three could contain important information about this which is of a high level of public interest.”

Flash Drive

The British lawmaker learned about Six4Three’s lawsuit from a journalist & tracked down one of Six4Three’s principals, Ted Kramer, during a business trip to London, according to a court filing.

Kramer initially refused to cooperate, according to the filing. But when Collins stepped up pressure, suggesting that Kramer could go to prison for defying an order from Parliament, he panicked, opened his laptop, found some files he claims he hadn’t read & copied them onto a flash drive for Collins, the filing shows.

Several media organizations had urged San Mateo County Superior Court Judge V. Raymond Swope to order the confidential Facebook documents unsealed as a matter of public interest. But in October, Swope refused, calling the request “procedurally premature.”

He also wrote that Six4Three didn’t convince him that the documents were relevant to the case & accused the company’s lawyers of engaging in “brute litigation overkill.”

Facebook said in Monday’s filing that Six4Three’s lawsuit should be thrown out entirely as punishment for the firm’s egregious disregard of the judge’s order to keep the records confidential.

Allan told Collins he’s wary of testifying openly at Tuesday’s hearing with the California judge having prohibited public discussion of the confidential files.

“I understand that Parliamentary privilege protects participants for anything said during a hearing of your committee,” he wrote in a letter to the lawmaker. “It may be helpful for us to discuss this matter again after we have further guidance from the court.”

The case is Six4Three LLC v. Facebook Inc., CIV533328, California Superior Court, San Mateo County (Redwood City).
Source Link

Facebook Comments

 
Related tags :
 
Hindu TOI Demonitisation Diaries 2 Demonitisation Diaries 2  pic by sify Demonitisation Diaries 1 Demonitisation Diaries 1                                  pic by sify   Acheche DIn Acheche Din     pic by sify Hindu [caption id="attachment_97467" align="alignleft" width="621"]Humour with Latest Laws Humour with Latest Laws[/caption] Time to straighten up Time to straighten up                pic by TOI TOI

TOI

State of JudiciaryState of Judiciary by Sandeep Adhwaryu of TOI

TOI

Auto Driver thrashed for no fault Auto Driver thrashed for no fault,                  source oneindia Hindu Hindu 150425_-_farmers_a_2384764f

Hindu

Let Justice Be Let Justice Be State of Affairs Women Safety: State of Affairs             pic by mangal America First Walk Your own Talk [caption id="attachment_97474" align="alignleft" width="621"]Donald Trump’s immigration ban Donald Trump’s immigration ban[/caption] TOI TOI Tax Reforms    by Hindu Tax Reforms by Hindu ALL_1_Theme_01A_24_2383617g

Hindu

Alligator vs Litigator Alligator vs Litigator

TOI

State of Two Nations State of Two Nations               pic by sandeep

TOI

Hindu

Soaring of Oil Prices pic by indiaone

Hindu

Hindu Delivery Boy Delivery Boy                    by Satish Hindu

Hindu

Hindu Missing the Point Missing the Point pic by english blog

TOI

[caption id="attachment_97477" align="alignleft" width="621"]UIDAI Leaks UIDAI Leaks[/caption] Lawyers Bearing the Burden Literally Lawyers Bearing the Burden Literally pic by OMG

TOI

Hindu Hindu

Hindu

TOI

...as an eminent lawyer you ought to know that your action tantamount to, under Section B, sub-section G.VIX, read along with I.P.C. (A) XI (B), notwithstanding...                                        TOI

TOI

Hindu [caption id="attachment_97462" align="alignleft" width="524"]Painting India Saffron Painting India Saffron[/caption]

Hindu Hindu

Hindu

Demonitisation Diaries Demonitisation Diaries                                                       by sify

IBN IBN

Hindu

Hindu

Hindu Hindu

Cartoon TOI Four Pillars of Democracy Four Pillars of Democracy             by Satish Hindu

pinterest

If India takes One Step, we will take Two by Satish If India takes One Step, we will take Two ...................by Satish Humour @ Latest Laws Achhey Din Humour @ Latest Laws: Achhey Din

TOI

TOI

Belts are for Dogs Belts are for Dogs Job Hazards Pic by Hindu Women Empowerment and Sports Women Empowerment and Sports
 
 
 

Check Also

Merger of Vijaya Bank and Dena Bank with BoB

Bank of Baroda’s merger with Dena & Vijaya Bank to be effective from April 1; Have a look at the plan

February 21, 2019: State-owned Bank of Baroda’s proposed merger with Dena and Vijaya Bank will be affected from April 1. The Government’s amalgamation plan for these state-owned banks has already got all the necessary approvals from the regulators concerned. The ...

Leave a Reply

Your email address will not be published. Required fields are marked *