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Report No. 249

45. Punjab Land Revenue Act, Act 17 of 1887

Category: Land Revenue

Recommendation: The Central Government should write to the State of Punjab seeking clarification on whether this Act is still in use.

The Act was enacted for the making and maintenance of records-of-rights in land, the assessment and collection of land-revenue and other matters relating to land and the liabilities incident thereto. It has been repealed in its application to Delhi by the Punjab Land Revenue Act, 1967, but is still in force in Punjab. The Central Government should write to the Government of Punjab seeking clarification on whether this Act is still in use. The Central Government should also remove this law from its lists of central Acts in force.



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