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Report No. 88

1.6. Section 123 and its predecessor.-

It may be stated as a matter of interest that section 22 of the Evidence Act (2 of 1855) was as follows:-

"XXII. A witness shall not be forced to produce any document relating to affairs of State the production of which would be contrary to good policy".



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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