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Report No. 83

VII. Enactments Repealed.

The Act of 1890 replaced the pre-existing enactments, or so much thereof as was surviving. The following enactments were repealed1 by the Act:-

Number and year

Title or subject

Extent of repeal

Acts of The Governor General In Council

14 of 1858 Minors (Madras) The whole.
40 of 1858 Minors (Bengal) So much has had not been repealed.
20 of 1864 Minors (Bombay) The whole.
9 of 1861 Minors The whole.
7 of 1870 Court-fees Section 19H, and Article 10 of Schedule 1.
4 of 1872 Punjab Laws So far as it related to Act 40 of 1858.
19 of 1872 North-Western-Provinces Section 258.
Land-revenue
13 of 1874 European British Minors The whole.
15 of 1874 Laws Local Extent So far as it related to any enactment repealed by this Act.
17 of 1875 Burma Courts Section 96.
20 of 1875 Central Provinces Laws So far as it related to Act 40 of 1858.
18 of 1876 Oudh Laws So far as it related to Act 40 of 1858.

Madras Regulations

5 of 1804 Court of Wards Section 20, and so much of sections 21 and 22 as related to persons and property of minors not subject to the superintendence of the Court of Wards.
10 of 1831 Minors' Estates Section 3.


The Guardians and Wards Act, 1890 and Certain Provisions of the Hindu Minority and Guardianship Act, 1956 Back




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