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Report No. 185

Section 46

Sec.46 does not require any change.

Section 47

Section 47 is clear enough and has not required any change. We agree with this view.

Section 47A.

The section was inserted by Act 21/2000 w.e.f. 17.10.2000 and says 'opinion as to digital signature, when relevant'. No further amendment is necessary.



Review of the Indian Evidence Act, 1872 Back




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