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Report No. 156

11. Amendment of the definition of 'Document' under section 29.-

Do you agree with the suggestion of the Law Commission of India in its 42nd Report on the Indian Penal Code that in view of the holding of the Supreme Court in Pratap Singh Kairon, (1964) 4 SCR 733: AIR 1964 SC 72 (86), para. 15 that a conversation recorded on a tape is good evidence, and obviously, if a person forges a tape record, he ought to be punishable the same way as a person preparing a false document, there should be an insertion in the form of illustration to section 29 and deletion of some illustrations given in section 29?



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