AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Report No. 72

8. Conclusion.-

The Law Commission is, therefore, opposed to the idea of making any amendment in Article 220, as suggested.

H.R. Khanna, Chairman

P.M. Bakshi, Member-Secretary

New Delhi,

Dated: 10th April, 1978.



Restriction on Practise after being a Permanent Judge Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys