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Report No. 162

2.2. Advantages of Administrative Tribunals.-

Among the other advantages noted for such tribunals, some important ones, need highlighting as follows:-

(i) cheapness, where cheapness is an essential ingredient of justice (e.g. in the Central Administrative Tribunal (CAT) the application can even be sent by post);

(ii) speed;

(iii) expert knowledge of the technical matters involved;

(iv) capacity to give effect to the policies of social improvement without undue restriction arising from common law policies and the doctrine of precedent.

It is generally understood that for the 'creation of new standards in such diverse matters such as housing, social services, townplanning, capacity for work, control of transport, professional and trade discipline, and the like, greater technical experience, greater flexibility and a greater emphasis on social welfare are required than the ordinary judicial process and tradition allow. [Principles of Australian Administrative Law by Benjafield, D.G. and Whitmore, H., p. 332, (4th Edn.)1.



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




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