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Report No. 104

1.3. The principle and the details.-

The Act lays down no new principle. Most common law countries confer substantial protection on their judges, even in respect of acts beyond their jurisdiction, provided such acts be done honestly and on reasonable and probable cause. However, though the principle is not controversial, several matters of detail arise and it is desirable to consider the provisions of the Act at some length. Before discussing the provisions of the Act in detail, it may be convenient to give its history in brief.



The Judicial Officers Protection Act, 1850 Back




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