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Report No. 249

34. Chota Nagpur Encumbered Estates Act, Act 6 of 1876

Category: Land Laws

Recommendation: Repeal in consultation with relevant State(s)

The Act was enacted to provide for the relief of certain landholders in Chota Nagpur who were in debt, and whose immovable property was subject to mortgages, charges and liens. The group of princely States in Chota Nagpur fall in present-day Chhattisgarh, Jharkhand and Orissa, which have newer debt-relief laws and schemes. Consequently, the Act is now redundant.

Therefore, the Central Government should write to the relevant State Governments 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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