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

Report No. 248

26. Oudh Laws Act, Act 18 of 1876

Category: State Reorganisation and Extension of Laws

Recommendation: Repeal in consultation with relevant state(s)

The Act was enacted to amend and declare the laws to be administered in the princely state of Oudh. These laws dealt with matters such as issues related to land revenue, and questions regarding adoption, guardianship, succession, and partition. Oudh is now a region in Uttar Pradesh called Awadh and ceases to exist as a separate administrative unit. Hence, this law is redundant.



 Back




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