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Report No. 93

9.4. Types of proceedings.-

The fourth issue to be considered concerns the types of proceedings to be covered by the proposed protection. In .our opinion, all proceedings in the course of which evidence is, or may be, legally taken on oath should be covered. Whether any exception should be made requiring disclosure in defamation actions is a matter of some difficulty. We would not, however, like to make any special provision on the subject to govern all defamation actions. The court, when dealing with the matter, will be expected to bear in mind the consideration of justice-an aspect which is dealt with in the next paragraph, where we discuss the status of the protection to be conferred.



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