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Report No. 92

3.5. Limitation.-

We have considered the question whether it is necessary to make it clear specifically that the power to grant damages would be subject to the law of limitation. It appears to us that this is not necessary. The manner in which we have formulated the proposal implies that limitation would be a bar.1 Of course, this is in addition to the discretion of the Court to refuse judicial review for laches or for other adequate reason.2

1. Para. 3.2, supra.

2. Para. 3.3, supra.



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