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Report No. 84

7.4. Earlier Report on Evidence Act.-

The Law Commission, when it examined the Indian Evidence Act some time ago, had occasion to consider the difficulties faced by a witness who has to undergo cross-examination as to character, and made certain recommendations on the subject.1

However, these recommendations were concerned with witnesses in general. As regards a woman who is a victim of a sexual offence, no change of substance was considered. In section 155(4) of the Evidence Act-which permits evidence of 'general immoral character' of the prosecutrix-a verbal change was recommended. This being the position, a few aspects relevant to evidence of character of the victim which did not then come up before the Commission2 will have to be gone into, in the present Report.

1. Law Commission of India, 69th Report (Indian Evidence Act, 1872) (May 1977), Chapter 87.

2. Law Commission of India, 69th Report (Indian Evidence Act, 1872), paras. 87.18 to 87.24.



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