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Report No. 198

15. Applicability of the Act.-

The provisions of this Act shall apply to

(a) victims of serious offences the recording of whose statements at the trial in the court of Session has not commenced, and

(b) threatened witnesses in relation to serious offences whose identity has not been revealed to the suspect or the accused and whose statements have not been recorded during investigation or during inquiry before the Magistrate or before their statements are recorded by the Court of Session during trial, at the date of commencement of this Act.



Witness Identity Protection and Witness Protection Programmes Back




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