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Report No. 104

6.4. Meaning of "judicial".-

It may be mentioned that the Act under consideration requires that the act must have been done in discharge of "judicial" duty. Although a large number of rulings on the expression "judicial" exist in this context,1 they are mostly focussed on the facts of each case, and do not necessitate any textual amendment.

1. Iyer Torts, (1975), p. 46, Chapter 2, para. 16.



The Judicial Officers Protection Act, 1850 Back




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