AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Report No. 84

VII. Character of The Accused

7.31. Character of the accused.-

One of the women's organisations with whom we have held oral discussions has suggested that the Evidence Act should be amended suitably by providing that evidence of character of the accused shall be relevant in all cases of rape and molestation of women. Since we are recommending) amendment of the provision in section 155(4) of the Evidence Act which at present permits evidence of the "general immoral character" of the prosecutrix, we do not propose to recommend the change contemplated in the suggestion.

1. See recommendation as to section 155(4), Evidence Act, para. 7.25, supra.



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




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys