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Report No. 126

Chapter VIII

Strategies and Policies for Litigation for Public Sector Undertakings and Government

8.1. There is a marked difference between the litigation involving public sector undertakings and the Government. The policy and strategy in respect of them may have to be planned and devised keeping in view this basic difference. But the goal of the policy and strategy in both the cases must aim at reduction and, if possible, elimination of litigation involving them. This Chapter, therefore, deals with public sector undertakings and Government in two separate and independent parts. In the third part a body for overview and general approach would be recommended.



Government and Public Sector Undertaking - Litigation Policy and Strategies Back




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