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Report No. 88

10.12. Cabinet minutes.-

As to Cabinet minutes, communications with ambassadors and some cases of communications between heads of departments, it was conceded in the speeches in Conway v. Rimmer, 1968 All ER 910 (971), that no court would order the production of such documents.



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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