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Report No. 148

1.2. Need for study.-

The process of periodical spring-cleaning of the statute book has been familiar to Indian draftsmen since 1866 and to English draftsmen since 1856, these being the years in which the first repealing Act was passed in the respective countries. The need for such periodical review of the statute book is obvious. Citizens of a country are expected to be familiar at least with the statutes relevant to the 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 though a forest where obsolete or anachronistic statutes corrupt the scenario. Such a situation is bound to cloud 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 understanding.



Repeal of certain Pre-1947 Central Acts Back




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