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Report No. 94

1.5. Working Paper circulated by the Commission.-

It may be mentioned here that in order to elicit informed opinion on the subject, the Commission circulated a Working Paper which set out most of the material incorporated in succeeding Chapters of this Report.1 Towards its end, the Working Paper posed certain issues for consideration. We are setting out those issue,2 in a later Chapter of this Report. The Working Paper was sent to the Secretary, Legislative Department, Ministry of Law, State Governments, High Courts, Bar Associations and other interested persons and bodies. Comments received on the Working Paper will be summarised in a later Chapter of this Report.3

1. Working Paper circulated in April 1983.

2. Chapter 11, infra.

3. Chapter 9, infra.



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




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