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Report No. 152

11.7. Recommendation to extend sections 25 and 26 to other officers.-

We are further of the view that the exclusionary provisions contained in sections 25 and 26 of the Evidence Act which are, at present, confined to police officers, should be extended to all public servants having power to arrest and detain persons in custody. If this recommendation is accepted, it follows that section 27 of the Act (unless it is repealed as per our first alternative) should also be extended to such public servants (after it is amended on other points according to our second alternative recommendation in the preceding paragraph).



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