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Report No. 80

6.16. Forwarding of papers to Union Minister of Law & Justice.-

After the papers have been finalised at the level of the Chief Minister and the constitutional requirement about the consultation with the Governor is completed, the papers are forwarded to the Union Minister of Law and Justice. The Minister, unless he has some reservations in the matter, sends the papers to the Chief Justice of India, who then expresses his view and sends the papers back to the Union Minister of Law and Justice. Thereafter the papers, in consultation with the Prime Minister, are forwarded to the President.

6.17. Subsequent stages-Delay to be avoided.-

Whatever we have said about the avoidance of delay1 at the level of the Chief Minister should hold equally good at the subsequent stages also.

1. Para. 6.11, supra.



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