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Report No. 95

5.17. Norway.-

Norway also has a constitutional court, but the jurisdiction of that Court seems to be limited to proceedings for implicating holders of high offices. Here is an extract of the material provision,1 of the Norwegian Constitution:

"86. (First paragraph)

The Constitutional Court of the Realm (Riksrett) shall pronounce judgment in the first and last instance in such actions as are brought by the Odalsting against members of the Council of State, or against members of the Supreme Court of Justice (Hoyesterett), or against members of the Storting for criminal offences which they may have committed in that capacity.

** ** ** **

(Third paragraph)

The ordinary members of the Lagting and the permanent members of the Supreme Court of Justice shall be judges of the Constitutional Court of the Realm. The provisions contained in section 87 shall apply to the constitution of the Constitutional Court of the Realm in each particular case. In the Constitutional Court of the Realm the President of the Lagting takes the Chair".

1. Article 86, 1st and 3rd paras., Constitution of Norway.



Constitution Division within the Supreme Court Back




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