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Report No. 28

39. Fundamental objections to special oaths.-The provisions relating to special oaths are open to more fundamental objections. According to the normal judicial process, every dispute which comes before a court should be decided according to the evidence adduced in accordance with law by the parties to the dispute. But, in the case of a special oath, a dispute is settled on the mere statement of the adversary or any witness.



Indian Oaths Act, 1873 Back




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