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Report No. 28

7. Proceedings and evidence not invalidated by omission of oath or irregularity.-No omission to take any oath or make any affirmation, no substitution of any one for any other of them, and no irregularity whatever in the form in which any one of them is administered, shall invalidate any proceeding or render inadmissible any evidence whatever, in or in respect of which such omission, substitution or irregularity took place, or shall affect the obligation of a witness to state the truth.

[Section 13]



Indian Oaths Act, 1873 Back




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