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Report No. 162

Law Commission of India Revised Additional Questionnaire on Administrative Tribunals

Contents

Part I

Central/State Administrative Tribunal

Section I: Working of Administrative Tribunals Proposed Changes in Structure and Measures to be Take for Providing an Efficacious Forum

162.88*

Section II: Proposals to Make The Central/State Administrative Tribunal A Real Substitute to The High Court for The Purposes of Satisfying The Requirements of Judicial Review: A Basic Feature of The Constitution

162.89*

Section III: Proposed Changes in Strucure and Functioning

162.89*

Part II

The Creation of the Appellate forum

Section I: Working of Administrative Tribunals Proposed Changes in Structure and Measures to be Take for Providing an Efficacious Forum

162.88*

Section II: Proposals to Make The Central/State Administrative Tribunal A Real Substitute to The High Court for The Purposes of Satisfying The Requirements of Judicial Review: A Basic Feature of The Constitution

162.89*

Section III: Proposed Changes in Strucure and Functioning

162.89*

* The page nos. have been changed as per this.publication.



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




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