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Report No. 148

1.5. Earlier Reports.-

Of course, the present Report is not the first one of the Law Commission of India in the nature of such examination. The Law Commission has, in the past, had more than one occasion for such examination. In 1958, the Commission examined all the British statutes then in force as applicable to India, the Commission forwarded a Report recommending the repeal of the Converts Marriage Dissolution Act (18th Report).

Thereafter, the Commission forwarded another Report recommending repeal of the Hindu Widows Remarriage Act (81st Report). Besides this, the law Commission forwarded a comprehensive Report in 1984 on the repeal of certain obsolete Central Acts.1 That Report, inter alia, incorporates certain important materials relating to the function and significance of repealing acts and we have, in this Report, made use of some of those materials, as these are not easily available and may, in course of time, become even more scarce than at present.

1. Law Commission of India, 96th Report (Repeal of certain Obsolete Central Acts) (1984)



Repeal of certain Pre-1947 Central Acts Back




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