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Report No. 84

7.18. Section 146, Evidence Act.-

Finally, there is the general provision as to impeaching the credit of witnesses by "injuring their character", and other modes of impeaching credit mentioned in section 146 of the Evidence Act. Of course, this section is not confined to sexual offences or to the "prosecutrix". It is a general provision applicable to all trials. But, since this Report is concerned with sexual offences and since the present discussion is concerned with the position of women who are the victims of such offences, it is proper to mention that under this section, questions are, in practice, often put relating to the past character of the prosecutrix in sexual offences.



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