AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Report No. 38

10. Sections 2(d), 10(1), 15, 27; Explanations 36(1), and 46(1)-References to Her Majesty's Government, etc.-

A suggestion1 has been made to remove references to "Her Majesty's Government", and "British possession", etc., in the noted sections (i.e., only the words "foreign country" may be retained in these sections). The suggested change could have been made by the Adaptation of Laws Order in 1950. As it has not been made so far, and as the whole Act is not being re-enacted, this verbal change is unnecessary. We do not, therefore, accept the suggestion.

1. S. No. 96 (Suggestion of the Department).

11. As regards references to "Her Majesty", etc., and to "British possession", the comment of a State Government1 on our draft Report was as follows:-

"As to the two expressions objected to, "British possessions" may perhaps be allowed to remain, since some overseas possessions are still left to Great Britain. Retention of "Her Majesty's Government", is, however, wholly indefensible. The impression created is that the Queen of England is being referred to as India's Queen as well. In the opinion of the Government, the references to "Her Majesty" should be deleted from the Act, wherever they occur."

Our view is, that no change is needed. Deletion of the references might lead to misconceptions. The apprehension expressed in the comment (about an impression being created about the Queen of England) is not shared by us.

1. S. No. 170 (Comment of a State Government).



Indian Post Office Act, 1898 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys