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Report No. 19

2. Events leading to the passing of the Administrator-General's Act, 1913.-

The events leading up to the passing of the present Administrator-General's Act may be briefly stated. The principal Act relating to Administrators-General then in force was the Act of 1874. Great changes had taken place since that Act was enacted. Society had advanced with rapid strides and there was a clear need for amending the law so as to suit the changing circumstances. Several representations had, from time to time, been made for amending certain provisions of the Act. Excepting for a few amendments not much was done to bring the Act up to date.

Even from the strictly technical point of view the Act was felt to be out of harmony with the changed modes of legislation. The question of passing a comprehensive measure was taken up by the Government of India in the year 1911 when Mr. Sanders, who was the Administrator-General and Official Trustee of Bombay, was deputed to enquire and report on the whole question. After consideration of the report and the opinions of local Governments and various officials the Government introduced in 1912 the Bill which was ultimately enacted with some changes as the Administrator-General's Act, 1913.



Administrator-Generals Act, 1913 Back




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