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Report No. 248

51. Berar Laws Act, Act 4 of 1941

Category: State Reorganisation and Extension of Laws

Recommendation: Repeal

This Act was enacted to extend the application of certain Central laws to the erstwhile province of Berar. The object of this Act was to assimilate the provisions of the Central Acts passed before April 1st, 1937 with those which were passed after that date. Berar now ceases to exist as an independent administrative unit, and forms part of the State of Maharashtra. The 148th Law Commission Report, 1993 considered this Act, and recommend its repeal for 'obvious reasons'.



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