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Report No. 95

VIII. Time

3.33. Time.-

The fourth and last consideration of special interest to constitutional adjudication is that of time. It is axiomatic that anything which requires serious reflection, requires time. One benefit that would result from creating a special division of the Supreme Court relates to this aspect. Time is of great importance, having regard to several factors:

(1) the gravity and complexity of the issues involved;

(2) the impact that an adjudication of a constitutional issue in a particular direction may possibly have on the future course of public law; and

(3) the nature and volume of materials that may be needed by the Court, for arriving at a proper conclusion, on constitutional issues.



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