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Report No. 38

115. Section 52.-

With reference to section 52, it has been held1 that it is a necessary ingredient of section 52 that a paper should have been extracted from the parcel (and not merely examined). [That was a case in which the postal employees (accused) tampered with and extracted question papers of the S.S.L.C. Examination for March, 1936 (Madras)].

No changes are necessary in the section.

1. Sattar Khan (in re:), AIR 1939 Mad 283 (289).



Indian Post Office Act, 1898 Back




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