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Report No. 94

2.2. Constitutional dimensions.-

Another preliminary clarification also appears to be in order. Where a rule regulating the conduct of public officers has, in a particular country, attained the status of a constitutional mandate, the controversy may assume new dimensions and may present itself in a more complex form. Where, therefore, the position in the ensuing discussion is stated as the position under ordinary law, the statement may have to be taken as subject to qualification where the illegality or impropriety complained of has a constitutional dimension that was not raised specifically in the case law cited on the particular point.



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




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