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Report No. 142

3.18. Conclusion.-

The moral of the discussion is that the practise does not collide either with the constitution or the fairness principle and is on the whole worthy of emulation with the awareness as regards providing appropriate safeguards. What the Commission has in mind is a scheme, specially evolved or designed in the context of the existing legislation and the National ethos by getting rid of all objectionable features and introducing some basic improvements in several areas. But before addressing this question, it is appropriate to assess the import of certain observations made by the Supreme Court of India, albeit in the existing legal framework of law which does not recognise such a practice.



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