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Report No. 249

18. Bengal Embankment Act, Act 32 of 1855

Category: Transportation and Infrastructure

Recommendation: Repeal in consultation with relevant State(s)

This Act was enacted to provide for better supervision and protection of embankments in view of the fact that the existing Regulations were ineffectual for the maintenance of embankments. This Act was repealed in its application to all territories except Orissa (as it existed at the time) and the Sunderbans by the Bengal Embankments Act, 1873.

Its applicability is therefore limited. 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 Governments of West Bengal and Odisha 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.



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