AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Report No. 58

Special Courts-merits

Special Courts-merits considered

8.27. After a detailed analysis of the replies received and giving our anxious consideration to the proposal, we are of the following opinion. The proposal for the creation of Service Courts has some merit. In several countries, Administrative Courts which deal with the grievances of private citizens against the administration also deal with the grievances of civil servants against the State, where illegality is alleged. These Courts enjoy a reputation for independence, impartiality and integrity. In the opinion of several eminent writers, these Administrative Courts give a fairer deal to the aggrieved party than the Common Law Courts in England.



Structure and Jurisdiction of the Higher Judiciary Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys