Section 205   [ View Judgements ]

Affidavit by blind persons


Where an affidavit is sworn by any person, who appears to the Officer administering the oath or affirmation to be blind, the Officer shall certify at the foot of the affidavit that the affidavit was read or read and interpreted ( where necessary) in his presence to the deponent, that the deponent seemed perfectly to understand it, and that the deponent subscribed his signature or mark in the presence of the Officer, No such affidavit shall be used in evidence in the absence of this certificate, unless the Court or the Judge in Chambers is otherwise satisfied that the affidavit was read over to and appeared to be perfectly understood by the deponent.

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