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Report No. 94

9.3. State Governments.-

Four State Governments have sent comments on the Working Paper.1 Of these four, two favour the proposal for amendment (put form in the Working Paper) so as to confer a discretion on the court. The third State Government is of the view that even now such a discretion exists and no amendment is needed. The fourth is opposed to any amendment, giving the reason that it may lead to collateral inquiries, which is not desirable.

1. Law Commission File No. F.2(7)/83-L.C., S. Nos. 11, 13, 14 and 15.



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