Entire Testimony of Witness can’t be Discarded if some Part of Evidence is found False- Supreme Court

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1057

March 07, 2019

Case name: Mahendran v. The State of Tamil Nadu

In the case, the Appellants mainly contended that if the testimony of the witness is found to be unreliable in respect of part of the statement, then the other part of the statement cannot be made basis to convict the accused.

The Two-Judge Bench of the Supreme Court while referring to catena of decisions on the aforesaid issue dismissed the appeal and held that the general principle of appreciation of evidence is that even if some part of the evidence of witness is found to be false, the entire testimony of the witness cannot be discarded.

That the entire testimony of the witnesses cannot be discarded only because, in certain aspects, part of the statement has not been believed. If the witness is reliable and dependable then the entire statement cannot be discarded.

The entire case can be accessed here.