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Report No. 185

44. Amendment of section 76.-

In section 76 of the principal Act, the Explanation shall be renumbered as Explanation 1 thereof and after the Explanation as so renumbered, the following Explanations shall be inserted, namely:-

"Explanation 2.- For the purposes of this section, it is not necessary that the public should have a right to inspect the document and it is sufficient if the person demanding a copy has a right to inspect the document of which the copy is demanded.

Explanation 3.- If a person has a right to obtain a copy of a document, he shall be deemed to have a right to inspect; and where a person has been conferred by any law , a right to inspect or a right to obtain a copy thereof or where a rule or order made by the Government allows a copy to be given, this section applies notwithstanding any provision of law requiring that the document shall be treated as confidential as regards other persons."



Review of the Indian Evidence Act, 1872 Back




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