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Report No. 100

Chapter 5

Conclusion and Summary of Recommendations

5.1. Conclusion.-

By way of conclusion, we may state that the subject of litigation against Government is a vast one, of which only a few aspects have been touched upon in this Report.1 These aspects have been chosen in view of their pressing relevance to the cause of justice.

Incidentally, one of our recommendations-that for the creation of an office of Litigation Ombudsman should, we think, have the effect of relieving congestion in the higher courts and may, therefore, be considered as a measure of urgency. But we give equal importance to the other recommendations made in this Report. Not reforming the law on the matters on which these recommendations contemplate a reform would, we think, amount to perpetuating injustice.

1. See also para. 1.4, supra.



Litigation by and against the Government - Some Recommendations for Reform Back




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