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Report No. 95

5.15. Italy: the jurisdiction of the Constitutional Court.-

Italy also has a Constitutional Court. The jurisdiction of the Constitutional Court is thus defined by the Constitution of Italy.1

"134. The Constitutional Court decides: on controversies concerning the constitutional legitimacy of laws and acts having the force of law, emanating from central and regional government; on controversies arising over constitutional assignment of powers within the State, between the State and the Regions, and between Regions; on impeachments of the President of the Republic and Ministers, according to the norms of the Constitution."

1. Article 134, Constitution of Italy.



Constitution Division within the Supreme Court Back




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