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Report No. 95

5.18. Yugoslavia: Jurisdiction of the Constitutional Court.-

The Constitutional Court of Yugoslavia, apart from deciding question of "conformity" of law and inter-state or jurisdictional disputes, "is also required to decide on" the protection of the rights of self-government and other basic freedoms and rights established by the Constitution, if these freedoms and rights have been violated by an individual decision or action of the federal organs1."

1. Article 241, Constitution of Yugoslavia.



Constitution Division within the Supreme Court Back




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