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Report No. 88

3.2. Routine documents.-

Every communication from an officer of the State to another officer is not necessarily one relating to "affairs of State". The privilege could not arise, for example, in respect of a posting register kept by the Customs Preventive Service, the entry in question being merely a note of the time when particular preventive officers were ordered to be at their stations.1

1. Rukumali v. R., 22 CWN 1951.



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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