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Report No. 93

7.4. Types of proceedings to be covered.-

Fourthly, the types of proceedings in regard to which the privilege under discussion should be allowed, the question is-Should the proposed privilege

(i) be confined to civil proceedings, or

(ii) extend to all proceedings in the course of which evidence is, or may be, legally taken on oath, or

(iii) be excluded in regard to certain special types of proceedings, such as defamation actions against the publishers, criminal proceedings or proceedings before Commissions of Inquiry.



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