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Report No. 136

4. Contents of order of reference.-

The High Court shall, in the order of reference under section 3,-

(a) formulate the question of law referred by it to the Supreme Court, and

(b) state its own view on that question along with its reason for differing with the view of the other High Court.



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




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