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Report No. 155

Annexure I

Dr. S.C. Srivastava
Joint Secretary & Law Officer





Government of India,
Ministry of Law and Justice
Department of Legal Affairs,
Law Commission,
Shastri Bhavan,
New Delhi-110001.
Dated 5-7-1996

Sir,

This is to encroach upon your valuable time for the cause of national importance.

The Law Commission has undertaken a study on the examination of the provisions of the Narcotics Drugs and Psychotropic Substances Act, 1985 (Act No. 61 of 1985) in the light of the judgment of the High Court and particularly the landmark judgment of the Supreme Court in the State of Punjab v. Batbir Singh, AIR 1994 SC 1872 with the emphasis on the changes brought about in section 50 of the Act. It is felt there is a need to review the relevant provisions of the Act. Accordingly the Commission seeks to elicit your considered opinion on the questionnaire prepared by the Commission relating to certain proposed amendment to the said Act.

I would, therefore, request you to kindly spare some of your precious time in giving your valued opinion on the issues at your earliest convenience preferably by 14th August, 1996.

Looking forward to your co-operation.

With regards,

Yours sincerely,
Sd./-
(S.C. Srivastava)
End: As above.



Drugs and Psychotropic Substances Act, 1985 Back




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