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Report No. 93

9.8. Recommendation to amend the two Codes of Procedure to provide for appeal against order under proposed section 132A, Evidence Act.-

Having regard to the importance of a court order on the subject, we recommend that a provision for appeal against an order directing or refusing to direct disclosure under proposed section 132A, Evidence Act,1 should be inserted in the Code of Civil Procedure, 1908, and in the Code of Criminal Procedure, 1978 at the appropriate place.

1. Para. 9.7, supra.

K.K. Mathew,
Chairman.

Nasirullah Beg,
Member.

J.P. Chaturvedi,
Member.

P.M. Bakshi,
Part-time Member.

Vepa P. Sarathi,
Part-time Member.

A.K. Srinivasamurthy,
Member-secretary.

Dated: September 9, 1983.



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