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Report No. 45

16. Order-in-Council for Africa.-

Another example is furnished by the Order-in-Council regulating appeals from East Africa.1 In addition to appeal as of right on the basis of valuation, the Order-in-Council provides for appeals at the discretion of the highest court of the country from any other judgment, whether final or inter-locutory, if in the opinion of the court the question involved in the appeal is one which, by reason of its great general or public importance or otherwise, ought to be submitted to Her Majesty in Council for decision.

1. Section 3(b), Eastern Africa (Appeal to Privy Council) Order-in-Council, 1931 SI 1951, No. 609, referred to in Halsbury, 3rd Edn., Vol. 5, p. 684, para. 1461.



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