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Report No. 79

11.3. Recommendation made as to Letters Patent Appeal from decision on first appeal.-

In an earlier Chapter1 of this report, we made certain recommendations as to appeals in the High Courts-

(a) there should be no further right of appeal in the High Court against a judgment pronounced in appeal by a single judge;

(b) regular first appeals should be heard by Division Benches, and not by single judges;

(c) in regard to other first appeals decided by single judges, the decision should have a stamp of finality, except where the matter is taken up by certificate or special leave in appeal to the Supreme Court.

We then Indicated that we would later give the reasons which had weighed with us in making the above recommendations. We now proceed to give out reasons.

1. Paras. 8.9 and 8.10, supra.



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