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Report No. 58

There are a few other suggestions also. Views of some Judges of the Supreme Court

4.5. Some Judges1 of the Supreme Court state in their reply that, as a matter of practice, the Supreme Court does not go into questions of fact in petitions under Article 32 of the Constitution. Hence, there is no need to make any change in the law.

1. S. No. 50.



Structure and Jurisdiction of the Higher Judiciary Back




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