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Report No. 74

Proposal to Amend The Indian Evidence Act, 1872 so as to Render Admissible Certain Statements Made by witnesses before Commissions of Inquiry and other Statutory Authorities

1. Subject-matter of the Report.-

The opinion of the Law Commission has been sought on the question as to whether a statement made by a person in proceedings before a Commission appointed under the Commissions of Inquiry Act, 1952 (Act No. 60 of 1952) should be made admissible by an amendment of the Indian Evidence Act in any subsequent civil or criminal proceedings if the said person (hereinafter referred to for sake of clarity as witness) is dead at the time of that trial. The Law Commission would express its views on the above question on general principles, excluding from consideration any particular Commission appointed under the Commissions of Inquiry Act and any contemplated civil or criminal proceedings.



Proposal to amend the Indian Evidence Act, 1872 so as to render admissible certain statements made by witnesses before Commissions of Inquiry and other Statutory Authorities Back




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