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Report No. 148

4.4. The Dekkhan Agriculturist? Relief Act, 1879 (17 of 1879).-

The Dekkhan Agriculturists' Relief Act, 1879 was enacted to relieve the agricultural classes in certain parts of the Dekkhan from indebtedness. In regard to erstwhile Bombay State, the Act was repealed by the Bombay Agricultural Debtors Relief Act, 1939 (Bombay Act 28 of 1939). The Bombay Act No. 28 of 1947 repealed the Bombay Act No. 28 of 1939 and re-enacted this Act for three years. The Act as re-enacted expired on 26-5-1950.

It has been held1 that, the Dekkhan Agriculturists Relief Act, as re-enacted by the amended section 56(1) of the Bombay Agricultural Debtors Relief Act, 1947 (28 of 1947) for a period of three years expired on the midnight of 26-5-1950 and was not in force in the State of Bombay after that date for any purpose whatsoever. However, the position as regards areas not comprised within the erstwhile Bombay State is not very certain. Besides this, the subject-matter does not seem to fall within the Union List. Accordingly, we cannot recommend its repeal.

1. AIR 1953 Bom 198 (200)



Repeal of certain Pre-1947 Central Acts Back




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