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Report No. 169

2.8. Army Act, 1950.-

The need for a general revision of the Indian Army Act, 1911 was felt for some time prior to 1947. Some of the provisions of the said Act had become out of date and insufficient for modern requirements; but after 15 August, 1947, the need for revision became imperative for obvious reasons. A Bill to consolidate and amend the law relating to the government of the regular Army was, therefore, introduced in the Constituent Assembly of India on 21 December, 1949. This was passed into law by the Parliament on 20th May, 1950 as Army Act (Act XLVI of 1950) and came into force on 22nd July, 1950. Amendments subsequently made by the amending Acts are Acts XIX of 1955, XXXVI of 1957, adapted by 3 ALO 1956.



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