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Report No. 114

2.4. General approach to Law Reform.-

Dr. Baxi has also drawn compelling attention to the fact that the successive Commissions have failed to formulate a general approach to the task of law revision and reform. Surely, a national law reform body must have a policy perspective on the nature and state of law revision and reform in India. The Commission intends, as a part of its work, to propose for national debate the entire question of perspectives, methods, processes and goals of law reform in a traumatically changeful contemporary Indian society. The Commission may even venture to express the hope that its formulations in this regard may eventually pave the way for a national statement, by way of Parliamentary resolution, on law reform and law revision policy.



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