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Report No. 88

2.11. Constitutional provisions.-

The survey of the Indian law has so far concentrated on the provisions in the Evidence Act. Besides these, there are important provisions in Articles 74 and 163 of the Constitution, to which it will be necessary to make a reference1 for the purpose of considering certain needed amendment. These provisions protect the secrecy of advice given by the Cabinet.

1. Chapter 9, infra.



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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