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Indian Evidence Act, 1872


54. Previous bad character not relevant, except in reply

In criminal proceedings the fact that the accused person has a bad character is irrelevant, unless evidence has been given that he has a good character, in which case it becomes relevant.

 

Explanation 1—This section does not apply to cases in which the bad character of any person is itself a fact in issue.

 

Explanation 2- A previous conviction is relevant as evidence of bad character.]



Indian Evidence Act, 1872 Back




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