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Report No. 248

56. Mangrol and Manavadar (Administration of Property) Act, Act 2 of 1949

Category: Land Laws

Recommendation: Repeal in consultation with relevant state(s)

This Act was enacted to provide for the vesting of certain properties belonging to the States of Mangrol and Manavadar in the Managers of the said States. Mangrol and Manavadar were both erstwhile princely states in British India. The properties vested in the Secretary of State were those which stood in the name of the Sheikh of Mangrol or the Khan of Manavadar.

Since princely states do not exist in India now, these territories are not under the administration of these rulers. Mangrol and Manavadar are both municipalities in the district of Junagadh in Gujarat and hence, are administered by the State Government. This Act is now obsolete. The PC Jain Commission (Appendix A-5) has also recommended repeal of this Act.



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