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Report No. 260

(ii) Suggested draft:

3.1.5 Each Party shall not subject Investments of Investors of the other Party to Measures which constitute:

(i) Denial of justice under customary international law;

(ii) Un-remedied violations of due process; or

(iii) Treatment involving continuous coercion or harassment.



Analysis of the 2015 Draft Model Indian Bilateral Investment Treaty Back




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