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Report No. 250

47. Pondicherry (Extension of Laws) Act, Act 26 of 1968

Category: State Re-organisation and Extension of Laws

Recommendation: Repeal

This Act was enacted to provide for the extension of certain laws to the then newly formed Union territory of Pondicherry. The Acts so extended found mention in the Schedule appended to the Act. Corresponding amendments have been made to the Short Title, Extent and Commencement clause of these Acts to provide for their extension to Pondicherry. This Act has now served its purpose and hence, 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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