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Report No. 88

1.2. The reference.-

The subject has been taken up by the Law Commission at the request of the Government of India, who, in turn, had been requested by the Attorney-General of India1 to consider the implications of a recent judgment2 of the Supreme Court and the need for defining certain matters connected with the privilege, arising out of the aforesaid judgment.

1. Attorney-General's letter dated 1st February, 1982 to the Minister of Law, Justice and Company Affairs.

2. S.P. Gupta v. Union of India, AIR 1982 SC 149.



Governmental Privilege in Evidence - Sections 123, 124 and 162 of the Indian Evidence Act, 1872 and Articles 74 and 163 of the Constitution Back




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