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Report No. 159

1.3. Necessity for repealing obsolete enactments.-

The need for periodical review of the statute book is evident. Citizens of a country are expected to be familiar at least with the statutes relevant to their lives and affairs. Such familiarity cannot be satisfactorily acquired and properly maintained if the statute book contains statutes which are really "dead" though formally alive. Citizens are concerned with the living law.

They should not be made to wade through a forest where obsolete or anachronistic statutes cloud the scenario. Such a situation is bound to confuse the vision, besides leading to a waste of energy, time and resources. The co-existence of dead law with living law creates confusion even in the understanding. (Law Commission of India, One Hundred Forty-eighth Report on Repeal of certain pre-1947 Central Acts, para. 1.2).



Repeal and Amendment of Laws - Part I Back




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