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Report No. 249

32. North-Western Provinces Village and Road Police Act, Act 16 of 1873

Category: Criminal Justice

Recommendation: Repeal in consultation with the government of the State of Uttar Pradesh

The Act was enacted to consolidate and amend the law relating to village and road police in the North-Western Provinces of the Presidency of Fort William in Bengal. The Act contains provisions for the appointment, and duties and liabilities of village and road policemen in the said provinces.

The erstwhile North-Western Provinces now constitute the administrative unit of Agra, which is in the modern-day State of Uttar Pradesh. Although this Act was enacted by the Governor-General-in-Council pre-independence, it is now administered by the relevant State, Uttar Pradesh, which also has the power to repeal or amend this law.

Therefore, the Central Government should write to the State Government of Uttar Pradesh 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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