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Report No. 88

1.9. Executive privilege-U.S.A.-

In the United States, the corresponding privilege, known as "executive privilege", is definitely considered as an aspect of "sovereign immunity". Of course this American version of Crown privilege has never been at par with the British doctrine as known in some of the earlier cases, but we need not discuss that aspect of the matter at present.



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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