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Report No. 151

Chapter V

Repeals & Savings

20. Repeals and Savings.-

(1) The following enactments are hereby repealed:

(a) (The) Admiralty Offences (Colonial) Act, 1849 (12 & 13 Vict. C. 96);

(b) (The) Admiralty Jurisdiction (India) Act, 1860 (23 & 24 Vict. C. 96);

(c) (The) Admiralty Court Act, 1861 (24 & 25 Vict. C. 10);

(d) (The) Colonial Courts of Admiralty (India) Act, 1891 (Act XVI of 1891);

(e) Letters Patent, 1865 (in so far as it applies to the Admiralty Jurisdiction of the Bombay, Calcutta and Madras High Courts).

(2) Notwithstanding the repeal of any of the enactments mentioned in sub-section (1) any rule, notification, regulation, bye-law or order issued or made under any such enactment shall, until revoked, continue in force as if it had been issued or made under the corresponding provisions of this Act.

(3) The mention of particular matters in this section shall not prejudice or affect the application of section 6 of the General Clauses Act (X of 1897) with regard to the effect of repeals.



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