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Report No. 87

3.6. Object of evidence.-

The object of all evidence is to re-create the events that led to the controversy now under trial. Its goal is to appeal to the five senses of the presiding officer, so that he may (of the disputed facts) arrive at a conclusion from what he perceives by those senses. This is sought to be achieved, in practice, by a variety of means constituting several species of evidence.



Identification of Prisoners Act, 1920 Back




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