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Report No. 33

28. History of qualified privilege.-

The argument of Sir Valentine Holmes K.C. in a Privy Council case1 gives an outline of the evolution of the defence of qualified privilege in English law.

1. Pereira v. Peiris, 1949 AC 1 (9, 10): AIR 1949 PC 106.



Section 44, Code of Criminal Procedure, 1898 Back




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