AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Report No. 250

74. Ajmer Tenancy and Land Records Act, Act 42 of 1950

Category: Rent and Tenancy

Recommendation: Remove from the Law Ministry's lists of central Acts

The Act declared and amended the law relating to agricultural tenancies, record-of-rights and certain other matters in Ajmer. This Act has been repealed by the Rajasthan Revenue Laws (Extension) Act, 1957. Therefore, the Central Government should remove this law from its lists of central Acts in force.



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




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys