Repeal of redundant and obsolete laws

 

         Letters issued to Ministries of Central Govt. to identify obsolete laws:

  Letter dt. 23-06-14 issued to all Ministreis of Central Government.

  Letter dt 18-07-14 issued to all Ministries of Central Government.

 

         Action taken for repeal of 287 Acts:

  Letter dt. 04-09-14 issued to Ministries of Central Government.

  The Repealing and Amending (Second) Bill, 2014 (DRAFT).

  Letter dt. 30-09-14 issued to Ministries of Central Government.

 

         Action taken on the 248th Report of Law Commission of India regarding repeal of 72 Acts:

  Letter dt. 09-10-14 issued to Ministries of Central Govt. with enclosures.

  Letter dt. 03-11-14 issued to State Govt. for repeal of Acts pertaining to them.

  Letter dt. 09-10-14 issued to State Govt. for repal of Laws by Parliament in consultation with State Governments.

 

         Action taken on the 249th Report of Law Commission:

  Letter dt 27 10 14 issued to Ministries of Central Govt. with enclosures.

  Letter dt 24 10 14 issued to State Govt. for repeal of Acts pertaining to them.

  Letter dt 24 10 14 issued to State Govt. for repeal of Laws by Parliament in consultation with State Governments.

  Letter dt 24 10 14 to MHA.

 

         Action taken on the 250th Report of Law Commission:

  Letter dt 10 11 14 issued to Ministries.

  Letter dt 10 11 14 issued to State Governments.

 

Action taken on the 251st Report of Law Commission:

  Letter dt 22 11 14 issued to Ministries of Central Govt.

  Letter dt 22 11 14 issued to State Govts.

Letter to Chief Ministers of States dated 05/04/2015:

Ø  Letter to CMs dt 05.04.2015.

The Repealing and Amending Acts:

Ø  The Repealing and Amending Act, 2015 (17 of 2015).

  The Repealing and Amending (Second) Act, 2015 (19 of 2015)

  The Appropriation Acts (Repeal) Act, 2016 (22 of 2016)

  The Repealing and Amending Act, 2016 (23 of 2016)