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Report No. 60

10.6. Rule of law sufficient answer to the argument.-

But, if this argument is accepted, and carried to its logical conclusion, the comprehensive and positive rule of law cannot survive. "If you just make one exception to the principle of legality, you cannot tell where it may lead you."1 The matter, therefore, requires a fresh look.

1. Duguit as quoted in Schwarts Introduction to American Administrative Law, (1958), p. 215.



General Clauses Act, 1897 Back




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