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Report No. 94

10.14. Alternative remedies.-

The second possible objection1 to a rule of exclusion of evidence obtained illegally is based on the reasoning that there are available alternative remedies for redress against such illegal action. These alternative remedies at present are criminal sanctions, tort remedies and disciplinary action. This aspect has been already dealt with.2

1. Para. 10.10 (ii), supra.

2. Para. 10.4, supra.



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




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