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Report No. 249

3. Armed Forces (Special Powers) Ordinance, Ordinance 41 of 1942

Category: Defence of India and Armed Forces

Recommendation: Repeal

The Ordinance conferred special powers upon certain ranks of officers of the armed forces. This Ordinance was promulgated by the Governor-General-in-Council on August 15th, 1942 to suppress the Quit India Movement. The provisions of the Armed Forces Special Powers Act, 1958 clearly overlap with the Ordinance. This Ordinance should therefore be repealed.



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