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

Report No. 33

53. Moral duty.-

If the reporting of the crime (in the absence of a legal duty) is to be justified on the basis of moral or social duty, the task is far more troublesome. The judge has "no evidence as to the view the community takes of moral or social duties"1, and he has to decide it as best as he can.

1.See Watt v. Longsdon, (1930) 1 KB 130: (1920) All ER Rep 284 (288) (Reviews case law).



Section 44, Code of Criminal Procedure, 1898 Back




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