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Report No. 100

3.8. Legislation recommended.-

We further recommend that appropriate legislation should be enacted by Parliament to implement the recommendations made in this Chapter. As regards Parliament's competence to enact such a law, we may state that such legislation would fall, in part, within the entries in the Seventh Schedule to the Constitution relating to "Civil Procedure" and "administration of justice",1 and, in part, within the entries relating to the substantive subjects to which the particular litigation may relate.

1. Constitution, Seventh Schedule, Concurrent List, entries 13 and 11A.



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