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Report No. 86

1.2. Function of law as peaceful resolution of conflicts.-

Law exists primarily for the resolution in a peaceful manner of conflicts in society (or in groups constituting the society), being conflicts relating to justiciable matters. This object it seeks to achieve in a two-fold manner-by laying down rules as to the norms to be observed by members of the society in their relations with one another, and by setting out the machinery for enforcing the norms so laid down. The latter function is conventionally regarded as belonging to the sphere of "adjective" law. The Partition Act,,being primarily concerned with working out certain remedies relating to proprietary rights, pertains mainly to adjective law.



The Partition Act, 1893 Back




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