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Report No. 136

1.3. Scheme of the report.-

It is against this background that the Commission has in this report made an attempt to examine the problem and to make certain recommendations on the subject. In the first few chapters of the report, the Commission deals with the approach that lies at the foundation of the Indian legal system and considers adequacy of the present machinery to deal with the aforesaid problem. Towards the end of the report, a recommendation calculated to resolve the issue has been made.

Besides, the Commission has also considered it proper existing conflict of significant decisions in the sphere of one important area of law to bring out the namely, the major enactments that deal with Hindu Family law and to make appropriate recommendations in order to achieve uniformity in law. The Commission hopes to undertake a similar exercise in other areas of law in a phased manner at an appropriate time in future.



Conflicts in High Court Decisions on Central Laws - How to Foreclose and how to Resolve Back




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