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Report No. 117

D. Substantive Law developments

D.1 Methods of keeping abreast with the decisional law of High Courts and the Supreme Court.

D.2 Orientation to the nature of Judicial process.

D.3 Problems of the Scheduled Castes/Tribes, Women, Children and Weaker Sections of Society, problems of rural poverty, exploitation and injustice.

D.4 Awareness of legislative developments.

D.5 Awareness of plans and policies designed to fulfil the Directive Principles of State Policy.



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