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Indian Evidence Act, 1872


142. When they must not be asked

Leading questions must not, if objected to by the adverse party be asked in an examination-in-chief, or in a re-examination, except with the permission of the Court.

The Court shall permit leading questions as to matters which are introductory or undisputed, or which have, in its opinion, been already sufficiently proved.



Indian Evidence Act, 1872 Back




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