Main Search Premium Members Advanced Search Disclaimer
Citedby 2565 docs - [View All]
Amin Shariff vs Emperor on 21 February, 1934
Raja Ram Jaiswal vs State Of Bihar on 4 April, 1963
In Jail vs The State Of Maharashtra on 10 June, 2009
Vijay Kumar And Anr. vs The State Of Himachal Pradesh on 25 April, 1978
The State Of Punjab vs Barkat Ram on 30 August, 1961

[Complete Act]
Try out the Virtual Legal Assistant to take your notes as you use the website, build your case briefs and professionally manage your legal research. Also try out our Query Alert Service and enjoy an ad-free experience. Become a Premium Member for free for three months and pay only if you like it.
Central Government Act
Section 25 in The Indian Evidence Act, 1872
25. Confession to police officer not to be proved.—No confession made to a police officer1, shall be proved as against a person accused of any offence.—No confession made to a police officer1, shall be proved as against a person accused of any offence."