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

Report No. 159

Chapter II

Principles to be followed in Recommending Repeal and Amendment of Laws

2.1. Broad Approach.-

In pursuance of the terms and reference constituting the Law Commission quoted in the previous chapter, the Commission addressed the letters to various ministries/departments of the Central Government vide our letters dated 10-10-97, 23-2-98 and 5-3-98 (Annexure I, II & III, respectively) to send us the suggestions for revision/amendment given by the Expert Groups set up in various ministries/departments with a view to co-ordinating and harmonising them. The Expert Groups set up in the various ministries/departments of the Central Government have made recommendations which can be broadly categorised under four heads-

(i) Acts which do not need any change;

(ii) Acts which require to be repealed;

(iii) Acts which require to be amalgamated and re-enacted as single enactment; and

(iv) Acts, changes wherein are still under consideration.

In so far as the Acts mentioned in item (i) above are concerned, the Commission has obviously no comments to offer. However, with regard to the other items stated above, the Commission has examined the recommendations of the Expert Groups and proposes to recommend for repeal, amalgamation or amendments, as the case may be, the Acts mentioned in the succeeding chapter of 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