INTRODUCTION


An Act to validate certain suits and proceedings under the Dekkhan Agriculturists' Relief Act, 1879

WHEREAS by sub-section (1) of section 56 of the Bombay Agricultural Debtors Relief Act, 1947, the Dekkhan Agriculturists' Relief Act, 1879, was re-enacted for certain purposes for a period of three years from the date of the coming into operation of the first mentioned Act ;

AND WHEREAS the Dekkhan Agriculturists' Relief Act, 1879, so re-enacted expired on the 26th day of May, 1950 but due to some misapprehension about the period for which the said Act was re-enacted certain suits and applica¬tions have been instituted in Courts under the said Act on the 27th day of May, 1950 and some of them have been dismissed by the Courts on the ground that they were instituted after the expiry of the said Act and the others are pending in the Courts ;

AND WHEREAS it is necessary and expedient to validate such suits and applications instituted on the 27th day of May, 1950 and to provide for their disposal by the Courts;

It is hereby enacted as follows:—

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