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Report No. 248

67. Mahendra Pratap Singh Estates (Repeal) Act, Act 48 of 1960

Category: Land Laws

Recommendation: Repeal

This Act was enacted to repeal the Mahendra Pratap Singh Estates Act, 1923. The 1923 Act provided for the forfeiture of the estates and other property of Mahendra Pratap Singh, who was the ruler of the princely state of Mursan (presently, in the State of Uttar Pradesh). The Act provided for granting his estate to his son.

The repeal Act has now served its purpose and the 1923 Act is not in force any more. Hence, this Act is now redundant. Any pending proceedings under the original Act will continue to be saved under Section 6 of the General Clauses Act. The PC Jain Commission has also recommended repeal of this Act (Appendix A-5).



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