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Report No. 58

Supervisory jurisdiction

Crucial issue-supervisory jurisdiction

8.30. This brings us to the crucial issue in this proposal. The creation of Service Courts, if it is to serve any useful purpose, must involve the amendment of the Constitution if the supervisory jurisdiction or the High Courts and the Supreme Court over these Courts is to be abolished. Such a proposal has, however, been opposed by the large majority of replies received by us. They are not in favour of restricting the powers of the High Courts and the Supreme Court for the purpose of conferring "exclusive" jurisdiction on Service Courts.



Structure and Jurisdiction of the Higher Judiciary Back




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