AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Report No. 159

3.12. Ministry of Communication (Department of Posts).-

In their letter dated 17-11-1997, the Department has stated that so far as the Indian Posts Office Act, 1898 is concerned, a review committee was set up in 1992 which submitted its report in January, 1993. It is then stated that it has been decided to retain the Act "with some amendments where required". No proposals, however, are communicated to us. It is also stated that the other two enactments are Government Savings Bank Act and the Government Savings Certificate Act but these enactments are dealt with in the communication received from the Department of Economic Affairs, Ministry of Finance which has proposed the merger of these two Acts with Public Provident Fund Act. This aspect has already been dealt with and commented elsewhere in this report.



Repeal and Amendment of Laws - Part I Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys