AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Report No. 43

8.7. Criterion of provision for judicial inquiry.-

Thus, the vesting of power in the government to impose restrictions on this right without having the grounds therefore tested in a judicial inquiry, is an important element to be taken into consideration in judging the reasonableness of the restrictions. The existence of a summary, and largely one-sided, review by an Advisory Board could not be an adequate substitute for a judicial inquiry.



Offences Against the National Security Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
The information provided on AdvocateKhoj.com is solely available at your request for informational purposes only and should not be interpreted as soliciting or advertisement.
Powered and driven by Neosys Inc