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Report No. 80

Question No. 15

(a) The only High Court that has favoured the proposal for a Commission is of the view that consultation with it should be at the final stage and in addition to the present constitutional provision.

(b) This is also the view of one High Court Judge.

(c) A very eminent jurist has expressed the view that consultation with the Commission should be in addition to the present practice and in accordance with existing constitutional provisions.

(d) Of the two State Governments that have favoured a Commission, one is of the view that consultation with the Commission should be in addition to present constitutional position and at the last stage. The other State Government has simply stated that the view of the Government may prevail.



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