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Report No. 87

1.11. Constitutional competence.-

Some of the matters that fall to be considered in this Report involve an examination of one important constitutional question-how far does the subject-matter of the Act fall within the competence of Parliament? We shall deal with this question in due course1, when we commence our detailed consideration of the Act. However, by way of anticipating our conclusion, we may state that, in our view, Parliament is competent to legislate on the matters which are, at present, dealt with in the Act of 1920 as also on the matters in regard to which we are, in this Report, proposing an addition to the law.

1. Paras. 4.3 to 4.8, infra.



Identification of Prisoners Act, 1920 Back




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