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Report No. 172

7.4.3. Amendments recommended in proposed section 53A, Evidence Act.-

We recommend that after section 53, the following section be inserted:

"53A. In a prosecution for an offence under section 376, 376A, 376B, 376C, 376D or 376E or for attempt to commit any such offence, where the question of consent is in issue, evidence of the character of the victim or of his/her previous sexual experience with any person shall not be relevant on the issue of such consent or the quality of consent."

(paragraph 5.3.8.1, supra)



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