AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Report No. 136

2.2. Source of uniformity.-

Our Constitution and legal system have given primacy to uniformity of interpretation. Sources of such uniformity are more than one. These have their origin in a variety of instruments, such as the Constitution, some statutory provisions, the doctrines of the legal system relating to the operation of case laW, certain historical developments relevant to the subject, the reasons which led to the appointment of Law Commission and some aspects of administrative law.



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




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys