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Report No. 185

91. Insertion of new section 157A.-

After section 157 of the principal Act, the following section shall be inserted, namely:-

"157A. Establishing credit of witness by independent evidence.- Where the credit of a witness has been impeached by any party , the adverse party may, notwithstanding anything contained in section 153, in order to re-establish his credit, introduce independent evidence concerning his accuracy, credibility or veracity or to show who he is and his position in life."



Review of the Indian Evidence Act, 1872 Back




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