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Report No. 88

10.15. Public interest-suggestion for categorisation.-

Suggestions have appeared in England that legislative action should be taken to particularise the species of public interest which should be taken into account1. But no such restrictive legislation seems to have been enacted so far in England.

1. Clark The Last Word on the Last Word, (1969), 32 Modern Law Review 142, 148.



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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