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Report No. 169

2.6. The Indian Army Act, 1911.-

The amendment of the Indian Articles of War was, therefore, again taken up in 1908, but the consideration then given to the subject showed that a new consolidating and amending Act would be necessary, any further amendment of the articles of 1869 being only likely to accentuate the existing confusion. Accordingly, Indian Army Act, consolidating the existing law as to the Indian Army into one simple and comprehensive enactment and adding such provisions as experience had shown to be necessary, was passed into law in March, 1911 and came into force on 1st January, 1912. All previous Acts dealing with the subject were repealed by section 127 of the said Act. Amendments were subsequently made to this Act by various amending Acts. (Acts of Governor-General in Council, XV of 1914, X of 1917, XI of 1918, XVIII of 1919, II of 1920, XXXVII of 1920, XXXIII of 1923, VIII of 1930, XXXIII of 1934 and VII of 1935).



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