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Report No. 249

26. Madras District Police Act, Act 24 of 1859

Category: Criminal Justice

Recommendation: Remove from the Law Ministry's lists of central Acts

The Act provided for reorganising the police force in the State of Tamil Nadu so as to make it a more efficient instrument for the prevention and detection of crime. The Act was rechristened the Tamil Nadu District Police Act, 1859 by means of the Adaptation Order of 1969 and the Act is still in use. Hence, the Central Government should remove this law from its lists of central Acts in force.



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