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Report No. 99

3.18. Constitutional cases agreed statement of facts.-

Our third recommendation is that in constitutional cases, wherever practicable, an agreed statement of facts should be filed, so as to reduce the time taken at the hearing. It is obviously desirable that the higher courts should, as far as possible, deal with general issues, and their time should not be wasted over factual controversies. This practice can be adopted in the Supreme Court as also in High Courts.



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