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Report No. 88

10.13. Police information.-

Sources of police information are a judicially recognised class of evidence, excluded on the ground of public policy unless their production is required to establish innocence in a criminal trial1.

1. Rogers v. Secretary of State for the Home Department, (1972) 2 All ER 1057.



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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