The Part C States (Miscelaneous Laws) Repealing Act, 1951

0
662

NNo. LXVI OF 1951

[31st October, 1951]

An Act to repeal certain laws in force in certain Part C States.

Advertisement

BE it enacted by Parliament as follows.

2. Repeal of certain laws or Part C States.

The law described in column 2 of the Schedule whether by that short titles or as laws corresponding to certain specified enactments shall, in relation to the state specified in the corresponding entry in column 1, be repealed or be deemed to have been repealed with effect from the date specified in the corresponding entry in column 3.

3. Savings.

The repeal by this Act of any law shall not affect any other enactment in which the repealed law has been applied, incorporated or referred to ;

And this Act shall not affect the validity, invalidity effect or consequences of anything already done or suffered, or any right title, obligation or liability already acquired, accrued or incurred, or any remedy or proceeding in respect thereof, liability, claim or demand or any indemnity already granted or the proof of any past act or thing;

Nor shall this Act affect any principle or rule of law or established jurisdiction form or course of pleading practice or procedure, or existing usage, custom, privilege, restriction, exemption office, or appointment notwithstanding that the same respectively may have been in my manner affirmed, or recognised or derived by, in or from any law hereby repealed;

Nor shall be repeal by this Act of any law revive or restore any jurisdiction, office, custom, liability right title, privilege, restriction, exemption, usage , practice, procedure or other matter or thing not now existing in force.

SCHEDULE. REPEALS

THE SCHEDULE

REPEALS

Name of State

Description of law

Date of repeal

Bhopal The Bhopal State Land Improvement and Agriculturists Loans Act, 1337 MuhaMadi 20th June 1951
The Bhopal Civil Procedure Code (Amendment) Act. 1929 (Bhopal Act III of 1929) 6th September 1950
The Notified Areas Act, 1946 (Bhopal Act, XXII of 1949) From the date of commencement of this Act.
The Tehsil Judicial Committee Ordiance, 1948 and his Highness the Nawab of Bhopal’s Firman, punlished under Notification No.2 dated 30th May 1946 entitled Village Panchayat. From the date of commencement of this act
Bilaspur The Bilaspur (Kehloor) State Halqa and Pargana Councils (Powers and Authorised Function) act, 20005 (V of 2005 BK) 29th August, 1950
Kutch Any law corresponding to the Bombay Land Revenue code 1879 (Bombay Act V of 1879) 10th May 1950
Any law corresponding to the Bombay Landing and wharfage Fees act, 1882 (Bombay Act VII of 1882) 3rd June, 1950
Any law corresponding to the Bombay Weights and Measures act, 1932 ( Bombay act XV of 1932 7th November, 1950
Any law corresponding to the Bombay Agricultural Debtors Relief Act, 1947 (Bombay Act XXVIII of 1947) 24th May 1950
The Kutch Nagarsabha Constitution 1942 promulgated by order No. 5516 of 1942 13th September 1950
The Kutch Rent Restriction Rules, 1945. From the date of Commencement of this act
Vindhya Pradesh The Rewa State Rent Control Ordinance , 1946. 6th December , 1950.
The Vindhya Pradesh Sales Tax Ordinance, 1949 ( II of 1949 ) December , 1950.

This site uses Akismet to reduce spam. Learn how your comment data is processed.