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Report No. 162

3.10 Greece.-

Section 47 of Law No. 3713/1928 is the material section regulating the substantive competence of the Greek Council of State which has jurisdiction to annul administrative action on grounds not far removed from the cas d'ouvertures of French administrative law.



Review of functioning of Central Administrative Tribunal - Customs, Excise and Gold (Control) Appellate Tribunal and Income-Tax Appellate Tribunal Back




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