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Report No. 33

35. Statements as to misconduct of public servant.-

Generally also, a statement as to the misconduct of a public servant made to the proper authority does enjoy qualified privilege.1-2-3

1. Gatley on Libel and Slander, (1960), p. 216, para. 374.

2. Jenoure v. D. Elmege, 1891 AC 73.

3. Jusab Morrsision, (1912) 15 Bom LR 249.



Section 44, Code of Criminal Procedure, 1898 Back




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