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Report No. 80

Question No. 3

(a) As regards two High Courts, Question 3 does not arise in view of their reply to Question 2. One High Court has not dealt with question 3. Four High Courts have expressed the view that the defects can be rectified by plugging the loopholes without throwing overboard the whole system.

(b) Some Judges of a High Court and the Chief Justice and a few other Judges of another High Court, are also of the view that the defects can be so remedied.

(c) This is also the view of a very eminent jurist.

(d) Three State Governments and one Law Secretary take the view that the defects can be rectified, while one State Government is of the view that radical changes should be brought about.



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