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Report No. 60

1.19. Need for change.-

Since the passing of the Act, however, far-reaching changes have taken place in this country. The constitutional set-up has altered completely after the attainment of independence, and the volume of legislation has increased considerably. The range and variety of the new legislation has given rise to substantial changes in legislative practice. The quantity of subordinate legislation has also assumed large proportions. Some provisions of the Act of 1897 have come up for judicial consideration. A few of them have given rise to conflict of views.

No large-scale revision of the General Clauses Act has so far been undertaken. Certain minor amendments were made by the amending Acts of 1903 and 1936. In addition, by various Adaptation Orders, the Act was, from time to time, amended to bring it in conformity with Government of India Act, 1935 and with the Constitution. But the scope of such amendments was necessarily limited. Time has come when the Act should be completely reviewed, so as to bring it in line with the fundamental constitutional changes and the new trends in legislative practice.



General Clauses Act, 1897 Back




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