Statement of Object


The Legal Tender (Inscribed Notes) Ordinance, 1942, which is still in force by virtue of Section 1 (3) of the India and Burma (Emergency Provisions) Act, 1940, applies at present in the areas which prior to 1st November, 1956, were known as Part 'A' and Part 'C' States. It is proposed to extend the operation of the Ordinance to the whole of India in order to have a uniform law on the subject throughout the territory of India. Opportunity has been taken to replace the Ordinance by an Act of Parliament.

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