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Report No. 148

Repeal of Certain Pre-1947 Central Acts

Chapter I

Introductory

1.1. Scope.-

The Law Commission of India has suo motu taken up for consideration the question of repeal of the Central Acts passed before 15th August 1947 and still formally in force. The subject appeared to be suitable for study, as a part of the function of the Law Commission of making recommendation for keeping the law up-to-date.



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