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Report No. 84

5.14. Consequential amendment of other laws.-

The proposed provision will cover every case of violation of any statutory provision which declares unlawful the printing or publication of such matter. If our recommendation is accepted, it will be possible to delete, at a convenient time, similar provisions in special enactments1 so as to prevent duplication.

1. E.g. section 23, Hindu Marriage Act, 1955.



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