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Report No. 250

37. Himachal Pradesh Legislative Assembly (Constitution and Proceedings) Validation Act, Act 56 of 1958

Category: President, Parliament and State Legislatures

Recommendation: Repeal

This Act was enacted to validate the constitution and proceedings of the Legislative Assembly of Himachal Pradesh which was formed under the Himachal Pradesh and Bilaspur (New State) Act, 1954. The Act prescribed that no court shall question any Act passed, or any grant, resolution, proceeding or thing made, passed, adopted, taken or done, by or before the new Legislative Assembly merely on the ground that the new Legislative Assembly had not been duly constituted.

The Act was enacted specifically to validate the proceedings of the Assembly between 1th July 1954 and 31th October 1956. The Act was clearly time-specific and has now served its purpose. Hence, the Central Government should repeal this Act with a suitable savings clause. This Act has also been recommended for repeal by the PC Jain Commission Report (Appendix A-1).



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




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