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Report No. 104

3.2. Scheme of the Act and three major heads of study.-

The scheme of the Act is simple enough. Because of the legislative practice in those days, the Act does not commence with the usual clause dealing with its short title and territorial extent. The Act consists of only one section, and its structure is not complicated. However, there is a possibility of detailed study in regard to-(i) the persons who receive the protection of the Act1 (ii) the kind of proceedings for which such protection is available,2 and (iii) the extent of the protection so available.3

1. Chapter 5, infra.

2. Chapters 6-7, infra.

3. Chapter 8, infra.



The Judicial Officers Protection Act, 1850 Back




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