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Report No. 80

Appendix 3

Tabulation of Replies to The Questionnaire

The Questionnaire issued by the Commission has already been quoted.' Of the replies to the Questionnaire, those received from High Courts, High Court Judges, eminent jurists and State Governments,2 are very briefly tabulated below, questionwise.

Question No. 1

(a) Seven High Courts regard the present scheme as, by and large, sound.

(b) So do some Judges of one High Court and the Chief Justice and two Judges of another High Court.

(c) A very eminent jurist is of the view that the present scheme is not adequate, and changes are called for.

(d) Four State Governments and one Law Secretary regard the scheme as sound, while one States Government favours an "altogether new scheme".



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