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Report No. 148

2.3. Scope of the enquiry.-

(a) We should make it clear that our examination is confined to pre-1947 Central Acts relating to matters in the Union List or the Concurrent List. We have not touched enactments relating to matters in the State List. For Example, the Dramatic Performances Act, 1876, which seems to fare within the State list, would be outside the scope of our inquiry.

(b) We should also mention that in the 96th Report, the Law Commission of India made detailed recommendations in regard to the repeal of twelve Central Acts.1 Out of these, only three Acts have either fully or partially been repealed but the rest have yet not been repealed. We reiterate the recommendation as contained in the earlier report and recommend the repeal of the remaining Acts also. We have not considered it necessary in this Report to examine those Acts, afresh, but would like to express our agreement with the recommendations made in the earlier Report.

1. Law Commission of India, 96th Report (1984).



Repeal of certain Pre-1947 Central Acts Back




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