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Report No. 69

Appendix

Extract of Section 18 of the Civil Evidence Act, 1968 (English}

General interpretation and savings

18. (1) In this Act "Civil proceedings" includes in addition to civil proceedings in any of the ordinary courts of law-

(a) civil proceedings before any other tribunal, being proceeding in relation to which the strict rules of evidence apply; and

(b) an arbitration or reference, whether under an enactment or not, but does not include civil proceedings in relation to which the strict rules of evidence do not apply.

(2) In this Act-

"Court" does not include a court-martial, and in relation to an arbitration or reference, means the arbitration or umpire and, in relation to proceedings before a tribunal (not being one of the ordinary courts of law), means the tribunal.

"Legal proceedings" includes an arbitration or reference, whether under an enactment or not".



Indian Evidence Act, 1872 Back




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