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Report No. 77

1.2. The judiciary in the modern State.-

A State consists of three organs, the legislature, the executive and the judiciary. The judiciary, it has been said, is the weakest of the three organs. It has neither the power of the purse nor the power of the sword, neither money nor patronage nor even the physical force to enforce its decisions. Despite that, the courts have, by and large, enjoyed high prestige amongst, and commanded great respect of the people. This is because of the moral authority of the courts and the confidence the people have in the role of the courts to do justice between the rich and the poor, the mighty and the weak, the State and the citizen, without fear or favour.



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