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Report No. 148

1.7. Repeal and law reform.-

The formal repeal of an a obsolete Act achieved through a repealing Act is not to be viewed as a mere technical exercise. It has a wider role to perform and has a place of its own in the working of the legal system. Such a repealing Act is essentially a part of statute law revision, which, in its turn, is comprised within the concept of law reform in its totality. A repealing Act may appear to be a drop in the river of statute law revision and the vast expanse that law reform is, would need so many rivers to feed it. Nevertheless each such river has a role to play and each such drop has a function to perform.



Repeal of certain Pre-1947 Central Acts Back




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