Home / Latest News / SC to WhatsApp: You must maintain Global Standard. We are not concerned about your business interest, but rights of citizens.

SC to WhatsApp: You must maintain Global Standard. We are not concerned about your business interest, but rights of citizens.


Apex Court questions WhatsApp,”why it was sharing the information of its users in India when it had been restrained from doing so in the other countries”.

On Tuesday, Supreme Court concerned over social networking platforms like WhatsApp collecting data of their users and using it for commercial purposes,  expounded that there was need to put in place a mechanism for the data protection and agreed to examine a plea for framing the guidelines.

SC Complex, N.Delhi
SC Complex, N.Delhi.

Although Centre submitted that it was in “process” for framing a law on the data protection, Constitution Bench of  five-judge’s headed by Justice Dipak Misra enunciated that, “Court must protect the Fundamental Rights of the citizens which were allegedly being violated by the WhatsApp by sharing information of its 160 million users in country with the Facebook.

Apex Court  agreed that WhatsApp was of “great advantages” for the users for sharing information and knowledge but at the same time Supreme Court added that people’s Fundamental Right’s was also very important which must be protected”.

Apex Court Bench also comprised of Justice A K Sikri, Justice Amitava Roy, Justice A M Khanwilkar and Justice M M Shantanagoudar.

Senior Advocate K K Venugopal and Senior Advocate Siddharth Luthra, appearing on behalf of WhatsApp and Facebook, submitted before Apex Court Bench that all messages, videos and pictures shared through their platform were fully protected and they agreed to make a statement on oath that companies did not share data.

They also added that PIL filed by the two students against the privacy policy of WhatsApp was not maintainable.

Supreme Court Bench was hearing a petition filed by Engineering student Karmanya Singh Sareen, 19, and a Law Student Shreya Sethi, 22 challenging the constitutional validity of WhatsApp privacy policy.

Advocate Madhavi Divan, appearing on behalf  of them, submitted that that multinational companies were involved in the “economic espionage” as they were creating meta-data of users and using it for the commercial use.

As the hearing remained inconclusive and matter was adjourned by Apex Court for July 21,2017.

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