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Report No. 96

1.8. Working Paper issued by the Law Commission.-

Before concluding this introductory chapter, it may be mentioned that in order to invite informed Opinion on the subject, the Law Commission had prepared a Working Paper inviting State Governments, High Courts, Bar Associations and other interested persons and bodies, including the Legislative Department of the Government of India in the Ministry of Law,1 to send their comments on the Working Paper. The Commission is glad to note that the views received on the Working Paper favour the repeal of the various Acts whose repeal is being recommended in this Report. A gist of the comments received will be found in a later chapter of this Report.2 The Commission is grateful to all those who have taken the trouble of sending their views.

1. Law Commission of India, Working Paper on the Repeal of Certain Obsolete Central Acts, dated 30th September, 1983.

2. Chapter 4, infra.



Repeal of Certain Obsolete Central Acts Back




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