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Report No. 19

54. Savings of provisions of Police Acts for presidency-towns.-

Nothing contained in the Indian Succession Act, 1925 (39 of 1925), or in this Act, shall be deemed to affect, or to have affected, any law for the time being in force relating to the movable property under four hundred rupees in value1 of persons dying intestate within any of the Presidency-towns which shall be or has been taken charge of by the police for the purpose of safe custody.

1. Compare, for example,-

(i) Section 101(2) read with section 101(1), Calcutta Police Act, 1866, (Bengal Act 4 of 1866) Bengal Code, Vol. II, p. 107. (It mentions two hundred rupees).

(ii) Section 85(1) (read with sections 83 and 84) of the Bombay Police Act, 1951, (Bombay Act 22 of 1951) Bombay Code, Vol. III, p. 3686. (It mentions four hundred rupees).

[Section 55(2)]



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