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Report No. 192

(iv) Alexander case:

HM Attorney General v. Anthony Alexander: 2003 EWHC (Admn) 3076.

This was an application filed under section 42 of the Supreme Court Act, 1981 by the Attorney General after Mr. Alexander went on filing repeated applications on the same subject without end even after Grepe v. Loam orders were passed. In para 42, Maurice Kay Mackay JJ observed:

"It comes as no-surprise, against all this, to be told by Mr. Alexander, building and has appeared before 50 High Court Judges and 29 Lord Justices on Appeal."

Brooke LJ had described that Mr. Alexander was "a menace. to the proper administration of Justice". The Court of Appeal then passed an order under Section 42 without limitation of time.



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