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Indian Evidence Act, 1872


93. Exclusion of evidence to explain or amend ambiguous document

When the language used in a document is, on its face, ambiguous or defective, evidence may not be given of facts which would show its meaning or supply its defects.

 

Illustrations

 

(a) A agrees, in writing, to sell a horse to B for "Rs. 1,000 or Rs. 1,500".

Evidence cannot be given to show which price was to be given.

 

(b) A deed contains blanks. Evidence cannot be given of facts which would show how they were meant to be filled.



Indian Evidence Act, 1872 Back




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