AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Report No. 88

10.34. Secrecy in Government and U.S. Developments.-

It may also be mentioned that the general approach to "secrecy in Government" has been affected by the passage of the Freedom of Information Act, although that Act does not directly deal with evidentiary privilege. The subject of cabinet papers as such does not seem to have received much specific discussion in the United States.



Governmental Privilege in Evidence - Sections 123, 124 and 162 of the Indian Evidence Act, 1872 and Articles 74 and 163 of the Constitution Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys