AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Report No. 185

Section 28

In the 69th report (see para 11.60), no amendment was suggested to section 28 but that it should be remembered as section 24A as it is a qualification of section 24.

That would require deletion of section 28. As of now, nobody has any doubt that it qualifies section 24. We, therefore, feel that there is no necessity to delete section 28 and bring it in as section 24A.

We are of the view that in the light of the amendment proposed in section 24 in this Report, in section 28, for the words "inducement, threat or promise", the following words be substituted in the body of section 28 and the title, namely,

"inducement, promise, threat, coercion, violence or torture".



Review of the Indian Evidence Act, 1872 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys