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Citedby 1296 docs - [View All]
Ajodhya Prasad Bhargava vs Bhawani Shanker Bhargava And Anr. on 8 May, 1956
Peacock Industries Ltd., Mr. Daud ... vs Budhrani Finance Ltd. And State Of ... on 14 July, 2006
Tahsildar Singh And Another vs The State Of Uttar Pradesh on 5 May, 1959
Emperor vs Ajit Kumar Ghosh And Ors. on 19 May, 1944

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Central Government Act
Section 145 in The Indian Evidence Act, 1872
117145. Cross-examination as to previous statements in writing.—A witness may be cross-examined as to previous statements made by him in writing or reduced into writing, and relevant to matters in question, without such writing being shown to him, or being proved; but, if it is intended to contradict him by the writing, his attention must, before the writing can be proved, be called to those parts of it which are to be used for the purpose of contradicting him.1145. Cross-examination as to previous statements in writing.—A witness may be cross-examined as to previous statements made by him in writing or reduced into writing, and relevant to matters in question, without such writing being shown to him, or being proved; but, if it is intended to contradict him by the writing, his attention must, before the writing can be proved, be called to those parts of it which are to be used for the purpose of contradicting him."