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Report No. 74

4. Section 32, Evidence Act.-

Section 32 of the Indian Evidence Act makes statements by a deceased person relevant and admissible in subsequent court proceedings. The statements mentioned in the section, however, are of special nature, like those relating to the cause of death of a person making the statement. The statements of deceased persons with which we are concerned do not belong to that category or nature.



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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