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Report No. 88

10.19. Arranging of parties not materials.-

No distinction is made in England between cases in which Crown is a party and those in which the proceedings are between private citizens or corporations1.

1. Cross Evidence, (1979), p. 389.



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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