LAW COMMISSION OF INDIA REPORTS (1 - 50)

Report Number

Subject

01

Liability of the state in tort.

02

Parliamentary legislation relating to sales tax

03

Limitation act

04

The Proposal that high courts should sit in Benches at different places in a state

05

British Statutes Applicable to India

06

Registration act,1908

07

Patnership act

08

Sales of Goods Act,1930

09

Specific Relief Act

10

Law of acquisition and requisitioning of land

11

Negotiable Instruments Act. 1881

12

Income tax act 1922

13

Contract act

14

Reforms of the judicial administration-Vol(1),   Vol(2)

15

Law relating to Marriage and Divorce amongst christians in India

16

Official Trustees Act, 1913

17

Report on trust

18

Converts' Marriage Dissolution Act, 1866

19

The Administrator General's Act,1913

20

The law of hire purchase

21

Marine insurance

22

Christian marriage and matrimonial causes bill 1961

23

Law of foreign marriages

24

The commission of inquiry act 1952

25

Evidence of officers about forged stamps,currency notes etc.

26

Insolvency laws

27

The code of civil procedure,1908

28

The Indian oath act,1873

29

Proposal to include certain social and economic offences in the Indian Penal Code

30

Section 5 of the central sales tax act,1956

31

Section 30(2) of the Indian registration act,1908

32

Section 9 of the code of criminal procedure,1898

33

Sections 44 code of criminal procedure

34

Indian registration act

35

Capital Punishment - Vol(1) and Vol(3)   |  Vol(2)

36

Sections 497,498 and 499 of the code of Criminal Procedure 1898

37

The code of criminal procedure,1889

38

Indian post office act 1898

39

Report on the Punishment of imprisonment for life

40

Law relating to attendence of prisoners in Courts

41

The code of criminal procedure ,1898-Vol 1

42

The Indian penal code

43

Offences against the national security

44

The appellate Jurisdication of the Supreme Court in Civil Matters

45

Civil appeal to the supreme court on a certificate of Fitness

46

The constitution (Twenty-fifth ammendment Bill),1971

47

The trial and punishment of social and economic Offences

48

Some questions under the code of criminal procedure Bill,1970

49

The proposal for inclusion of agricultural income

50

The proposal to include persons connected  with Public Examinations with the Definition of “Public Servant” in the Indian Penal Code