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Report No. 58

Number of service cases and labour disputes and taxation matters

2.28. It is common knowledge that a substantial percentage of the petitions filed before the High Courts invoking its writ jurisdiction under Article 226 of the Constitution relate to the terms and conditions of service and promotion and punishment of Government servants. It appeared to us that an improvement in the disposal 9f disputes relating to these matters would benefit the private litigants as well as the Government. Determination of these disputes require special knowledge and experience.

There was also a feeling that the Supreme Court and the High Courts were unnecessarily burdened with industrial disputes and matters relating to taxation. Industrial disputes should be settled promptly and it cannot also be denied that their decision requires knowledge and approach of a specialised character. It is not appropriate that they should congest the calendar of the highest Court in the land. Matters relating to taxation, again, should be disposed of promptly. In both these cases, considerations of national economy are at stake.



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