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Report No. 148

1.3. Repealing Acts and the modern era.-

The consideration mentioned above which is valid at all times, assumes still greater validity in modern times when statutes are being enacted in large numbers almost every year. Citizens find it difficult to cope with the statute book. So do many lawyers. If the dead wood can be cleared, the labour devoted to its identification would be worthwhile.



Repeal of certain Pre-1947 Central Acts Back




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