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Report No. 150

1.4. The 54th Report.-

When the question of reintroduction of the Bill arose, the Government of India considered it proper to request the Law Commission to examine the Code afresh. This was in 1972, it was thus the 54th Report of the Commission made in February, 1973 that examined the issues in all their perspectives and ramifications and suggested a comprehensive re-codification of the procedural law to better subserve the interests of speedy and effective administration of justice. It examined the Code from the angle of-

(a) minimising costs;

(b) avoiding delays in litigation; and

(c) the revised terms of reference of the Commission, the most important of such terms being the implementation of the directive principles in the Constitution.

The Commission, however, did not consider it necessary to deal again with the matters dealt with in the earlier report except where they disagreed with its recommendations or considered it necessary to reiterate and emphasise particular recommendations therein. Each and every provision of the Code and each and every general aspect that needed consideration was meticulously considered and a substantial report running to 347 printed pages was presented to Government in February, 1973.



Suggesting some amendments to the Code of Civil Procedure, 1908 Back




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