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Report No. 88

10.29. Draft Federal Rules.-

Literature on the above decision is abundant. The entire bunch of papers involved in the litigation has been brought out conveniently in one publication1. Soon after the judgment, there appeared several articles, of which it is enough to mention two which (taken together) cover almost all aspects of the decision2-3.

1. Leon Freedman (Ed.), Unitted States v. Nixon: President before the Supreme Court, (1974).

2. Symposium, Unitted States v. Nixon, (1974) 22 UCLA Law Rev 1-140.

3. Paul A. Freunds On Presidential Privilege, (1974) 88 Harvard Law Review 13.



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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