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Report No. 76

5.19. Recommendation as to section 16.-

In the light of the above discussion,1 we recommend that in section 16(1), the following clause should be added at the end2:-

"(d) where for any other reason the court considers that in the interests of justice it should, instead of setting aside the award, order such remission."

1. Paras. 5.10 to 5.13 and 5.17, 5.18.

2. In present clause (c) of section 16 (1), the word "or" should be added at the end, as a consequential change.



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