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Report No. 250

43. Goa, Daman and Diu (Extension of the Code of Civil Procedure and the Arbitration) Act, Act 30 of 1965

Category: Civil Procedure

Recommendation: Repeal

The Act provided for the extension of the Code of Civil Procedure, 1908 and the Arbitration Act, 1940, to the Union territory of Goa, Daman and Diu. The Act also repealed any law in force in Goa, Daman and Diu as corresponds to the Code of Civil Procedure, 1908 or the Arbitration Act, 1940. Consequently, this Act repealed the Portuguese Civil Procedure Code of 1939 which was in force in the Goa, Daman and Diu. The Short Title, Extent and Commencement clause of the Civil Procedure Code, 1908 has been amended to provide for its extension to the whole of India.

The Arbitration Act, 1940 has been repealed by Section 85 of the Arbitration and Conciliation Act, 1996. The Arbitration and Conciliation Act, 1996 extends to the whole of India. Hence, the purpose of this Act has been served and the Central Government should repeal this Act. 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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