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Report No. 60

12.3. Law relating to subordinate legislation not standardised.-

The law relating to subordinate legislation in India has not yet been standardised in all its aspects. A cursory survey of the various Central Acts conferring power to make rules, regulations etc. reveals that until recently, the Legislature did not follow any particular pattern, with reference to various matters concerning subordinate legislation. This itself indicates the desirability of having standard and uniform safeguards.



General Clauses Act, 1897 Back




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