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Report No. 84

Chapter 7

Evidence

I. Introductory

7.1. Scope.-

We propose to consider in this Chapter certain matters pertaining to the law of evidence in so far as its provisions or rules are relevant to the offences with which this Report is concerned. Although, in general, rules of evidence occupy a subordinate position in legal literature, in this particular case, they seem to have a very important bearing on the subject of this Report.



Rape and Allied Offences - Some Questions of Substantive Law, Procedire and Evidence Back




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