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Report No. 84

7.23. Difficulties caused by section 155(4).-

These are not merely theoretical arguments. The provision in section 155(4) sometimes causes serious hardship. The victim of rape, questioned at length, very often feels humiliated, particularly at home or amongst neighbours or at work or at school. Self-consciousness and shame, resulting from queries and adverse comments, might even result in a permanent scar on her peace of mind and psychic well-being. In this respect, the provision in section 155(4) may be regarded as deserving of serious re¬consideration.



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