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Report No. 100

The Procedure

(vi) It should be open to any member of the public who proposes to take out writ proceedings against the Government, to address a letter to the Litigation Ombudsman at the centre or in the State (as may be appropriate) setting out his grievance and requesting appropriate relief in specific terms as far as possible. No formal application for the purpose should be required. [In the succeeding sub-paragraphs, we are describing the member of the public as "applicant", only for the sake of convenience.]

(vii) The Litigation Ombudsman should, after due examination of the matter, inform the applicant, in writing of his recommendation in the matter, with a copy to the Ministry or Department concerned.

(viii) The reply of the Litigation Ombudsman to the applicant should be communicated to the latter, within two months of the receipt of the application. Where it is not possible to do so by reason of non-availability, or delay in the receipt, of necessary information from the Ministry or Department concerned, a communication to that effect should be sent out to the applicant within the period of two months.



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