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Report No. 185

87. Amendment of section 154.-

Section 154 of the principal Act shall be renumbered as subsection (1) thereof and after subsection (1) as so renumbered, the following subsection shall be inserted namely:-

"(2) Nothing in this section shall disentitle the party so permitted, to rely on any part of the evidence of such witness."



Review of the Indian Evidence Act, 1872 Back




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