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Report No. 152

3.28. Indian Evidence Act: General observations.-

The Evidence Act deals with the following principal topics:-

(a) the facts about which evidence can be given;

(b) the kind of evidence that can be given, about such facts;

(c) the burden of proof and the presumptions that can be drawn;

(d) the mode of examination of witnesses and the permissible limits about the substance and form of questions to put to them; and (e) the role of the judge in regard to all these matters.

In the present report, we are concerned in the main, with certain matters falling under category (a) and category (d) above. Under category (a), it will be necessary to deal with confessions, while under category (d), it will be necessary to deal with the privilege against self-incrimination.



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