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Report No. 01

VII. Rule of construction regarding statutes binding on the Union and States:

We have discussed this question in paragraph 53, ante, and we recommend that a provision be inserted in the General Clauses Act as follows:

"In the absence of express words to the contrary, every statute shall be binding on the Union or the Stale, as the case may be."

M.C. Setalvad Chairman

M.C. Chagla, Member

K.N. Wanchoo, Member

G.N. Das, Member P. Satyanarayana Rao, Member

N.C. Sen Gupta, Member

V.K.T. Chari, Member

D. Narasa Raju, Member

S.M. Sikri, Member

G.S. Pathak, Member

G.N. Joshi, Member

K. Srinivasan

Durga Das Basu,

Joint Secretaries

New Delhi.

Dated. 11th May, 1956.



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