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Report No. 249

31. Bengal Sessions Courts Act, Act 19 of 1871

Category: Administration of Justice

Recommendation: Repeal in consultation with relevant State Government(s)

The Act provided for the appointment of Sessions Judges for the territories respectively under the Governments of the Lieutenant-Governors of the Lower and North-Western Provinces of the Presidency of Fort William in Bengal.

Although enacted by the Governor-General-in-Council pre-independence, it is now administered by the relevant State which also has the power to repeal or amend this law. 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.



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