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Report No. 162

Annexure II

Dr. S.C. Srivastava
Joint Secretary & Law officer





Government of India,
Ministry of Law, Justice & Company Affairs,
Department of Legal Affairs,
Law Commission,
Shastri Bhawan,
New Delhi- 110 001
Dated August, 1995

The Law Commission had circulated a Questionnaire on Service Tribunal's vide its letter of even number dated September 4, 1994, soliciting views from Hon'ble Judges, Chairman/Vice-Chairman of various tribunals, lawyers, jurists, academicians and State Governments etc. The Law Commission has been benefited immensely through various responses projected by many eminent persons.

After perusing those views, it is felt to enlarge the scope of the Questionnaire on Service Tribunals so that the working of the tribunals may be dealt with in a broader perspective keeping in view the responses and observations of the Supreme Court, particularly with regard to the concept of judicial review, a basic feature of the Constitution.

A detailed Questionnaire on Service Tribunals has been prepared, which is enclosed herewith. This Commission solicits your valuable views on the Questionnaire enclosed to enable the Commission to prepare a comprehensive report on the subject. It is likely that some of the questions might have found place in the previous Questionnaire on Service Tribunals, and you might have already sent your valuable views on those issues. In such a situation, you may not repeat it.

Some or the excerpts from the judgment of the Supreme Court in R.K. Jain v. Union of India, (1993) 4 SCC 119, which impelled the Commission to under take the exercise, are enclosed for your reference.

In view of the above, we request you to kindly spare some of your precious time in giving your valuable opinion on the issues raised in the Questionnaire enclosed, at the earliest, preferably by 15th September, 1995.

D.O. No.

Dr. S.C. Srivastava
Joint Secretary & Law officer





Government of India
Ministry of Law, Justice & Company Affairs
Department of Legal Affairs
Law Commission
Shastri Bhawan,
New Delhi-110001
Dated..................

Since the Commission is intending to hold a Workshop on Administrative Tribunals and their working in October, 1995, your valuable views will be of great assistance to this Commission for further deliberations in the said Workshop.

Looking forward to your co-operation.

With regards,

Yours sincerely
Sd. /-
(S.C. Srivastava )

End: As above



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




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