AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Report No. 94

10.13. The fundamental question.-

In passing, it may be observed that this part of the controversy touches the fundamental question that recurs again and again in any consideration of the law of evidence in general, namely, what should be the limits of the expense of the factual inquiry in a judicial trial, and where should the line be drawn to demarcate between matters of direct relevance and matters not of direct relevance



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




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys