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Report No. 198

On facts, it held:

"20. The Trial Chamber is satisfied that the testimony of witnesses K and L is sufficiently crucial to the Prosecution and that it will be unfair to omit it merely because of the difficulties of bringing the witnesses to The Hague to give evidence. Witnesses K and L are described as former detainees of Celibici camp. They are to give direct evidence of many of the acts alleged in the various counts of the indictment. The Trial Chamber is satisfied with the submission of the Prosecution that the medical conditions which are alleged to render it impracticable for them to travel, are those of one of the witnesses and their son. These critical conditions and circumstances make them unwilling to travel to the International Tribunal".

Finally, the Trial Chamber in para 21 referred to the guidelines as to video-link evidence as stated in the Tadic decision in para 22 thereof:

"22. The Trial Chamber acknowledges the need to provide for guidelines to be followed in order to ensure the orderly conduct of the proceedings when testimony is given by Video-link."



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