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Report No. 162

3.20. Adjudication process under the Gold (Control) Act, 1968.-

The adjudication machinery in the Gold Control Act, 1968 is almost on the same pattern as discussed above in matters relating to the Customs Act and the Central Excise Act, 1944. These are not being reproduced here for the sake of brevity. A perusal of systems of administrative law on the continent of Europe reveals that the administration of justice through tribunals has taken firm roots in the foreign jurisdictions also and societies have been content with the system. Therefore, there is no question of abolition of the tribunals system in the country but we have to look for reformative measures in the direction to further iron out the problems in achieving justice through the tribunals system.



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




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