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Report No. 94

7.11. Interception of communications in U.S.A.-

Apart from search proper, the scope of the Fourth Amendment has been extended in the United States1 by excluding evidence of an accused person's conversation over a telephone in a telephone booth, where the evidence was obtained by an electronic listening and recording device attached outside the telephone booth.

1. Katz v. United States, (1967) 389 US 347.



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




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