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Report No. 169

4.3. Need for taking up the subject suo motu.-

In as much as no action has been taken on Parliament so far as recommended by the Supreme Court in Prithi Pal Singh, where the developments in other countries such as in U.K. and U.S.A. had also been taken into consideration, the Law Commission has considered it appropriate to undertake review of the existing laws on the subject suo motu.



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