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Report No. 251

6. Prize Competitions Act, Act 42 of 1955

Category: Trade and Commerce

Recommendation: Repeal

This Act provides for the control and regulation of prize competitions "in which prizes are offered for the solution of any puzzle based upon the building up, arrangement, combination or permutation, of letters, words or figures" and do not involve use of any skill.

It largely applied to competitions involving gambling and betting in the States of Bombay, Madras, Orissa, Uttar Pradesh, Hyderabad, Madhya Pradesh, Patiala and East Punjab and all Part C States. However, each of these states has its own legislation pertaining to regulation of gambling and betting. This Act has fallen into disuse and its purpose has been subsumed by State-specific laws. Hence, this Act can be repealed.



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