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Report No. 58

In West Germany

2.21. It may also be noted that the Constitutional Court of West Germany is, by constitution, statute and practice, a specialist tribunal, which has jurisdiction only over constitutional issues.1

1. Mc. Whinney Judicial Restraint and the West German Constitutional Court, (1961) 75 Harvard Law Review 5, 6.



Structure and Jurisdiction of the Higher Judiciary Back




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