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

Report No. 95

21. Will it facilitate disposal of a greater number of cases if oral arguments are restricted to half an hour each side?

As against the practice in our Higher Courts where counsel address the court for months together, the United States Supreme Court permits oral arguments for half an hour on either side. An exception was made in desegregation cases where twice the normal time was allowed. (The Brethern, pp. 2, 41).



Constitution Division within the Supreme Court Back




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