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Report No. 95

Chapter 3

Constitutional Adjudication

I. General Observations: Important Aspects of Constitutional Adjudication

3.1. Aspects of constitutional adjudication.-

For the purpose of the present inquiry, it appears to be desirable to emphasise certain aspects of constitutional adjudication which might show the need for measures facilitating the evolution of a specialised approach, and for allowing adequate time for study and reflection.



Constitution Division within the Supreme Court Back




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