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Citedby 179 docs - [View All]
Sugesan Transport Pvt. Ltd vs 2 The Inspector Of Police on 17 August, 2016
Sugesan Transport Pvt. Ltd vs 2 The Inspector Of Police on 17 August, 2016
Ramdev Food Products Private ... vs State Of Gujarat on 16 March, 2015
Oommen Chandy vs State Of Kerala on 28 January, 2016
Smt. Asha Handa vs State on 13 July, 2009

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Central Government Act
Section 156 in The Indian Evidence Act, 1872
156. Questions tending to corroborate evidence of relevant fact, admissible.—When a witness whom it is intended to corroborate gives evidence of any relevant fact, he may be questioned as to any other circumstances which he observed at or near to the time or place at which such relevant fact occurred, if the Court is of opinion that such circumstances, if proved, would corroborate the testimony of the witness as to the relevant fact which he testifies. Illustration A, an accomplice, gives an account of a robbery in which he took part. He describes various incidents unconnected with the robbery which occurred on his way to and from the place where it was committed. Independent evidence of these facts may be given in order to corroborate his evidence as to the robbery itself.