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Report No. 249

17. Police (Agra) Act, Act 16 of 1854

Category: Criminal Justice

Recommendation: Repeal in consultation with relevant State(s)

The text of this law is not readily available. Neither are there any indications that the Act is in use. However, according to Article 372(1), the competent legislature for repeal of this Act is that of the State where the Act is in force.

Therefore, the Central Government should write to the concerned State Government recommending the review of this law by the State, with a view to repeal. The Central Government should also remove this law from its lists of central Acts in force. This Act has also been recommended for repeal by the PC Jain Commission Report (Appendix A-5).



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