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Report No. 19

The Administrator-General's Act, 1913

Part I

General

1. Historical background.-

In the ultimate analysis the office of the Administrator-General can be traced back to the Charter creating the Supreme Court of Judicature at Fort William and more particularly to the office of the Ecclesiastical Registrar. In its present name and form it was constituted only in 1849 by the Administrator-General's Act1 of that year. The chief purpose in creating the office was to protect effectively the interests of the mercantile and trading communities of the East India Company. The functions of the said office have been developed and regulated on the lines which experience has shown to be sound. It is needless to narrate in detail the history of this office and the various Acts which preceded the Act of 1913. They will be found to have been dealt with comprehensively by Kinney.2

1. Act 8 of 1849.

2. Kinney Law Relating to Administrators-General and Official Trustees, Part I, Introduction, p. (i), et seq.



Administrator-Generals Act, 1913 Back




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