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Report No. 94

5.6. Confessions. -

Besides evidence obtained unlawfully, some other situations may bring into play judicial discretion in Australia, but we do not pause to discuss them.1

1. As to confessions, see Note confession-Recent Development in England, (1980), Vol. 29, No. 3, ICl 327, 345.



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




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