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Report No. 159

Annexure I

D.O. No. 44(1)/97-L.C.

October 10, 1997

Dear.....,

Pursuant to the Prime Minister's announcement on 15th August, 1997, one of the terms of reference set out by the Government of India for the Law Commission is 'review/ repeal of obsolete laws' , that is,-

(a) to identify laws which are no longer needed or relevant and can be immediately repealed;

(b) to identify laws which are in harmony with the existing climate of economic liberalisation which need no change;

(c) to identify laws which require changes or amendments and to make suggestions for their amendment;

(d) to consider in a wider perspective the suggestions for revision/amendment given by Expert Groups in various Ministries/Departments with a view to coordinating and harmonising them;

(e) to consider references made to it by Ministries/Departments in respect of legislation having bearing on the working of more than one Ministry/ Department; and

(f) to suggest suitable measures for quick redressal of citizens grievances, in the field of law.

2. In pursuance of the above, the Law Commission has commenced the examination of laws, with special reference to the desirability or otherwise of repealing obsolete laws. You are, therefore, requested to prepare an exhaustive List of all the Laws/Acts with which your Department is concerned and send the same to the Commission alongwith your comments thereon with particular reference to items (a), (b), (c) and (f) above so as to enable us to complete the task at the earliest. The Expert Group referred to at item (d) above, may also be advised to keep in touch with the Law Commission for necessary coordination for the purpose.

3. Since the Government has set out a time limit for the Law Commission to complete the task, you are requested to send the aforesaid material within a month positively.

With regards,

Yours sincerely,
(R.L. Meena)

To,

(As per list enclosed)



Repeal and Amendment of Laws - Part I Back




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