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Report No. 94

2.5. The third category.-

The third category mentioned above is represented by situations wherein the law, by a specific statutory provision, excludes a particular type of evidence where it has been obtained in violation of some substantive norm of conduct prescribed for public officials in a separate (but connected) rule.1

1. E.g. section 24, Indian Evidence Act, 1872.



Evidence Obtained Illegally or Improperly - Proposed Section 166a of the Indian Evidence Act, 1872 Back




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