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Report No. 141

4.4. Effect of proposed amendment.-

We may mention that the amendments1 which are proposed to be recommended presently when accepted and acted upon will foreclose or shut the door for any future controversy in the context of the interpretation of the provisions pertaining to inherent powers of the concerned courts to restore such matters for the sake of promoting ends of justice.

1. Para. 7.1, infra.



Need for amending the Law as regards to the Power of Courts to Restore Criminal Revision Applications and Criminal cases dismissed for Default in Appearance Back




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