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Report No. 250

12. Trading with the Enemy (Continuance of Emergency Provisions) Act, Act 16 of 1947

Category: Defence of India and Armed Forces

Recommendation: Repeal

This Act provided for the continuation of certain provisions of the Defence of India Rules, 1939 relating to the control of trading with States, and persons and firms belonging to States at war with the Government of India, and the custody of the property belonging to them.

The purpose of this Act has been subsumed by the Enemy Property Act, 1968 which provides for the continuing of vesting of enemy property vested in the Custodian of Enemy Property for India under the Defence of India Rules, 1962 and the Defence on India Rules, 1971. Hence, this Act is now redundant and the Central Government should repeal this Act. This Act has also been recommended for repeal by the PC Jain Commission Report (Appendix A-4).



Obsolete Laws - Warranting Immediate Repeal (Third Interim Report) Back




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