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SC irked by lack of actions to curb Child Porn, imposes 1 Lakh cost on Google, Facebook, WhatsApp, Yahoo

May 20, 2018:

On Friday, Supreme Court irked by lack of response to steps being taken to curb child porn and rape videos on social media networks imposed a cost of Rs 1 lakh each on Yahoo, Facebook Ireland, Facebook India, Google India, Google Inc, Microsoft and WhatsApp.

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Making a determined effort to coax the Union government to make an online network for filing of anonymous complaints against circulation of offensive videos operational, SC Bench comprising of Justice Madan B Lokur and Justice Uday Umesh Lalit had on April 16 ordered these internet giants to file affidavits detailing steps taken to curb circulation of violent sex videos as well as child pornography content.

Apez Court Bench stated that,”None of these entities has filed anything to show us the progress nor any of these entities is ready with any response pursuant to our April 16 order,” it has directed them to file their responses by June 15.

Supreme Court stated that, “The registry will accept affidavits filed by these entities along with cost of Rs 1 lakh each which will be kept in a fixed deposit for a short-term period immediately upon receipt.”

Proceedings had started on a letter written by NGO ‘Prajwala’ to the then CJI complaining about rampant circulation of offensive videos on social networking sites. The court had taken up the issue suo motu and appointed advocate Aparna Bhat as amicus curiae.

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