LEGAL SHORTS: Difference between Direct Evidence and Hearsay Evidence

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January 29, 2018

DIRECT EVIDENCE

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HEARSAY EVIDENCE

Under this the evidence is given by the witness on the basis of his own perception, for instance eye witness. Hearsay evidence is which has been derived from whatever has been narrated or seen by some other person.
Direct evidence is considered as the best form of oral evidence of the fact to be proved. Hearsay evidence is a form of secondary evidence and is accepted by Courts in exceptional cases only.
The liability of veracity of direct evidence is on the person who is giving he evidence. In case of hearsay evidence, the person giving the evidence does not take the responsibility of its veracity.
The source of direct evidence is the person who is present in Court and giving evidence. In case of hearsay evidence, the person giving the evidence is not the original source of evidence given by him.