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Report No. 138

7.3. Relevant legislative entries in the Concurrent List.-

The Concurrent List contains the following entries, possibly relevant to the subject:-

Concurrent List, entry 1.-"Criminal law, including all matters included in the Indian Penal Code at the commencement of this Constitution but excluding offences against laws with respect to any of the matters specified in List I or List II and excluding the use of naval, military or air forces or any other armed forces of the Union in aid of the civil power."

Concurrent List, entry 2.-"Criminal Procedure, including all matters included in the code of Criminal Procedure at the commencement of this Constitution."

Concurrent List, entry 6.-"Transfer of property other than agricultural land, registration of deeds and documents."

Concurrent List, entry 7.-"Contracts........."

Concurrent List, entry 8.-"Actionable wrongs."

Concurrent List, entry 13. "Civil procedure, including all matters included in the Code of Civil Procedure at the commencement of this Constitution, limitation and arbitration."

Concurrent List, entry 20.-"Economic and social planning."

Concurrent List, entry 23. "Social security and social insurance, employment and unemployment."

In the above enumeration, all the possibly applicable entries have been Listed for consideration. Of course, if none of these specific entries applies, then the residuary entry of the Union List will apply, as a last resort.



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