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Report No. 84

7.3. Issues in the field of evidence.-

In the field of evidence as relevant to the offence of rape, the main issues that are usually discussed are complaint,1 proof of want of consent,2 the need for corroboration of the testimony of the victim,3 and evidence of character of the victim,4 and other improper questions.5 Besides these, we shall also deal with one suggestion as to evidence of character of the accused.6

1. Paras. 7.5 and 7.6, infra.

2. Paras. 7.7 to 7.13, infra.

3. Para. 7.14, infra.

4. Paras. 7.15 to 7.28, infra.

5. Para. 7.29, infra.

6. Para. 7.30, infra.



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




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