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Report No. 77

Q. 7. Appeals under Articles 133-134.-

It has been suggested that in order to reduce the arrears in High Courts, proceedings for the grant of certificates by the High Court under Article 133 or 134 of the Constitution should be eliminated, leaving it for the Supreme Court alone to grant such leave under Article 136 of the Constitution.

What are your views in the matter?



Delay and Arrears in Trial Courts Back




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