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Report No. 136

8. Hearing by Special Bench and consolidation of cases.-

(1) A reference may be heard by a Special Bench of the Supreme Court, for disposal within six months of its receipt in the Supreme Court in view of the inherent urgency to ensure uniformity.

(2) Where the question involved in a reference is also involved in any proceeding including a petition for special leave to appeal pending before the Supreme Court (whether on appeal from a High Court or otherwise), the Supreme Court may consolidate the reference and the proceedings and hear them together in the interests of justice.



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