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Report No. 93

8.4. Comments received on the fourth question.-

The fourth question put forth in the Working Paper elicited views as to whether the proposed protection should apply to all court proceedings (civil and criminal), and if not, to what proceedings it should be confined. Shri Sahai's article makes certain points after mentioning the "Fourth Question", but the points made really pertain to the fifth question and will be dealt with thereunder. In the view of one Registrar of a High Court (personal view), the privilege "should be extended to proceedings in course of which evidence is or may be legally taken on oath except defamation actions against the publishers and proceedings before Commissions of Inquiry."1

1. Law Commission File No. F.2(2)/83-L.C., S. No. 12.



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