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Legal Goodread for you

Legal Goodread
Legal Goodread

A law book or a Legal Article is simply stating a Book or an Article about law.

A “law book or an Article is supposed to state what the law is rather than what it is not”.

It is always possible to make a distinction between “law books” on the one hand, & “books about law” on the other.

This distinction is important & “useful”. A law book is “a work of legal doctrine”.

It consists of “law talk”, that is to say, propositions of law and its contextual meaning and implications.

“The first duty of a law book is to state the law as it is, truly and accurately, and then the reason or principle for it as far as it is known”. The “first requisite in a law-book is perfect accuracy”.

“One great desideratum in a law book is facility of reference”.

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