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Report No. 248

10. Madras Uncovenanted Officers' Act, Act 7 of 1857

Category: Government Employees

Recommendation: Repeal

The Act was enacted to provide for the more extensive employment of uncovenanted officers in the Revenue and Judicial Departments in the Presidency of Fort St. George. The distinction between 'covenanted' and 'uncovenanted' officers does not prevail within hierarchy of officers in the Indian Civil Services now. This was an old division of Indian officers between those who were appointed under a covenant with the British Government, and those who were not.

This classification of officers came to an end as a result of the Public Service Commission of 1886. Also, there is no documented use of this Act. Hence, this Act is obsolete. This Act has been recommended for repeal by the PC Jain Commission in its Appendix A-5.



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