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Report No. 77

Q. 4. Special knowledge.-

It has been suggested that cases relating to a particular branch of law should be heard only by Judges with special knowledge of such branch of law, and also that the High Court may be divided into different jurisdictions, such as:

1. Civil;

2. Criminal;

3. Writs;

4. Tax;

5. Labour.

What are your views in the matter?



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