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Report No. 99

3.10. Oral arguments at admission stage.-

Another High Court Judge1 has suggested that the best way is to dispense with oral hearing at the stage of admission. Admission matters will (he says) be disposed of by one or two (or more) Judges in Chambers. This will expedite disposal, as well as control admission. "Any appeal which on the face of it does not appear to be sustainable has of course to be respected, in limine. This is easier and faster to do in the absence of oral hearing. After all, the appellant has had his say in the courts below, and he .does not deserve to be heard again unless the alleged error is glaring enough to .be sighted without an oral hearing". He refers to the U.S. practice where there is no oral hearing at the admission stage.

1. Law Commission Collection No. 22/30.



Oral and Written Arguments in the Higher Courts Back




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