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Report No. 94

2.4. The second category.-

For the present purpose, the second category mentioned above1 is represented by countries2 where the use of illegal or improper methods in collecting evidence is regarded as relevant to this extent, namely, that at the stage of trial, the court, in its discretion, may regard itself as justified in rejecting such evidence.

1. Para. 2.3, supra.

2. For example the Law in Scotland and Australia, Chapter 4.5, infra.



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




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