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Report No. 185

43. Amendment of section 74.-

In section 74 of the principal Act, in clause (1), the following Explanation shall be inserted at the end, namely:-

"Explanation:- Records forming part of a case leading to a judgment of a Court or an order of a public officer, if the order is pronounced judicially, shall be deemed to be public documents."



Review of the Indian Evidence Act, 1872 Back




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