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Report No. 87

4.2. Section 1(2) of the Act of 1920.-

Section 1(2) provides that the Act extends to the whole of India except the territories which immediately before the 1st November, 1956, were comprised in Part B States. Thus, some areas of India are still left out of the scope of the Act. In 1951, a number of Central Acts were by a specific Central legislation1 extended to areas then comprised in Part B States, but the Act under consideration was not so extended. We have devoted some thought to the matter and have come to the conclusion that the Act should be so extended to those areas.

1. (a) Part B States (Laws) Act, 1951 (Relevant file is not easily available); (b) Acts extending the Procedural Codes.



Identification of Prisoners Act, 1920 Back




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