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Report No. 88

10.14. Criminal cases.-

As to criminal cases, in England, it is stated not to be the practice to claim privilege on the ground of State interest1.

1. Cross Evidence, (1979), p. 310.



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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