LAW COMMISSION OF INDIA REPORTS (51 - 100)

Report Number

Subject

51

Compensation for injuries caused by automobiles in hit-and-run cases

52

Estate Duty on Property acquired after death

53

Effect of the Pensions Act ,1871 on the right to sue for pensions of retired members of Public Services

54

The Code of Civil Procedure,1908

55

Rate of interest for the period after decree and interest on costs under Sections, 34 and 35,  Code of Civil Procedure, 1968

56

Statutory provisions as to Notice of suit other than Section 80, Civil Procedure Code.

57

Benami transaction

58

Structure and Jurisdication of the Higher Judiciary

59

Hindu marriage act,1955 and special marriage Act, 1954

60

The general clauses act

61

Certain problems connected with power of the States to levy a tax on the sale of goods and with the central Sales Tax Act, 1956

62

Womens compensation act

63

The interest act

64

The supression of immoral traffic in women and girls Act, 1956

65

Recognition of foreign divorce

66

Married Womens Property act,1874

67

The Indian stamps act,1899

68

The Powers of Attorney Act,1882

69

Indian Evidence Act, 1872

70

The Transfer of Property Act,1882

71

The hindu marriage act,1955

72

Restriction on practice after being a permanent Judge

73

Criminal Liability for failure by husband to pay maintenance

74

Proposal to ammend the Indian Evidence act,1872

75

Disciplinary jurisdication under the advocates Act 1961

76

Arbitration act , 1940

77

Delay and arrears in trial courts

78

Congestion of under trial prisoners in jails

79

Delay and arrears in high courts and other appellate Courts

80

Method of appointments of judges

81

Hindu widow remarriage act,1856

82

Effect of Nomiation Under Section 39 Insurance Act, 1938

83

The gaurdians and wards act,1890 and certain provisions of the Hindu Minority and Guardianship Act, 1956

84

Rape and allied offences some questions of Substantive Law,  Procedure and Evidence

85

Claims for compensation under chapter 8 of the Motor Vehicle Act, 1939.

86

The partition act,1893

87

Identification of prisoners act,1920

88

Government priviliges in evidences section 123-124, 162 Indian Evidence Act, 1872 and Articles 74 and 163 of the Constitution.

89

The limitation act, 1963

90

The ground of divorce amongst Christians in India

91

Dowry deaths and law reform amending the Hindu Marriage Act, 1955

92

Damages in Applications for Judicial Review

93

Disclosure of Sources of Information by Mass Media

94

Evidence obtained illegaly or improperly proposed Section 166A, Indian Evidence Act, 1872.

95

Constituional Division with supreme court-a proposal for

96

Repeal of certain obsolete central acts

97

Section 28 , Indian contract act,1872

98

Sections 24 to 26, Hindu marriage act,1955

99

Oral and written arguments in Higher courts

100

Litigation by and against the government : some recommendations for reform