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The Commissions of Inquiry Act, 1952

8C. Right of cross-examination and representation by legal practitioner.-

The appropriate Government, every person referred to in section 8B and, with the permission of the Commission, any other person whose evidence is recorded by the Commission,-

(a) may cross-examine a witness other than a witness produced by it or him;

(b) may address the Commission; and

(c) may be represented before the Commission by a legal practitioner or, with the permission of the Commission, by any other person.]



Commissions of Inquiry Act, 1952 Back




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