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Report No. 94

Chapter 8

A Case from Jamaica

8.1. Privy Council case from Jamaica.-

There is an interesting Privy Council decision on appeal from Jamaica, which represents one approach concerning the effect of a constitutional provision on evidence obtained illegally or improperly. The Privy Council1 considered the subject of illegally obtained evidence generally and the effect of the search and seizure provision in the Jamaican Constitution. Many of the relevant cases in Scotland and England were discussed.

1. King v. Queen, (1978) 2 All ER 610 (PC).



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




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