AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Report No. 92

2.3. Scope of the power under Article 226.-

Now, the common understanding of the scope and ambit of Article 226, as at present prevailing, is that monetary compensation for an administrative wrong cannot be claimed in these proceedings, and this is so even if as a matter of law, the wrong is an actionable wrong, involving liability on the part of the State. It is to judicial review in the traditionally limited sense of that expression that the Article mainly addresses itself.



Damage in Applications for Judicial Review - Recommendations for Legislation Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys