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Report No. 250

60. Untouchability (Offences) Amendment and Miscellaneous Provisions Act, Act 106 of 1976

Category: Criminal Justice

Recommendation: Repeal

The Act amends the Untouchability (Offences) Act, 1955 and also, the Representation of the People Act, 1951. Corresponding amendments have been carried out in both the enactments. Hence, the purpose of this Act has been fulfilled and the Central Government should repeal this Act. The Act also saves the effect of the previous operation of the Untouchability (Offences) Act, 1955.

However, since a considerable number of years of elapsed since the enactment of the Untouchability (Offences) Act, 1955 as well as this Amendment and Miscellaneous Provisions Act, it is safe to assume that no right, privilege, obligation or liability under the Untouchability (Offences) Act, 1955 as originally named still persists. Hence, the Central Government should repeal this Act.



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




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