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Report No. 94

7.2. Constitutional rights-effect of violations on the law of evidence.-

Thus, for violations of constitutional rights, there are available in U.S.A. not only ordinary civil, criminal and equitable sanctions, but also a privilege to exclude evidence1 obtained in breach of such rights.

1. Rothstein Evidence in a Nutshell, (May 1981), p. 463.



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




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