Bombay High Court Judges' Library 

COMMISSION
List Of Law Commission Of India

First Law Commission
[Rep.No. 01-14 ]
Second Law Commission [Rep.No. 15-22 ]
Third Law Commission [Rep.No. 23- 28] Fourth Law Commission [Rep.No. 29-38 ]
Fifth Law Commission [Rep.No. 39-44 ] Sixth Law Commission [Rep.No. 45-61 ]
Seventh Law Commission [Rep.No. 62-70 ] Eighth Law Commission [Rep.No. 71-80 ]
Ninth Law Commission [Rep.No. 81- 87] Tenth Law Commission [Rep.No. 88 -113]
Eleventh Law Commission [Rep.No. 114-131 ] Twelfth Law Commission [Rep.No. 132-143 ]
Thirteenth Law Commission [Rep.No. 144-153 ] Fourteenth Law Commission [Rep.No. 154-156 ]
Fifteenth Law Commission [Rep.No. 157-174 ] Sixteenth Law Commission [Rep.No. 175-185 ]
Seventeenth Law Commission [Rep.No. 186-201 ] Eighteenth Law Commission [Rep.No. 202-234 ]
 Nineteenth Law Commission
[Rep.No. 235-243] Twentieth Law Commission
[Rep.No. 244-contd.]









FIRST LAW COMMISSION
( Chairman Mr. M.C. Setalvad 1955-1958 )

No. of the Report    Subject
Year
1
Liability of the State in Torts.                                                                                      
1956
2 Parliamentary Legislation relating to Sales 1956                 
3
Limitation Act, 1908
1956
4
On the proposal that High Courts should sit in Benches at different places in a State
1956
5
British Statutes applicable to India
1957
6
Registration Act, 1908
1957
7
Partnership Act, 1932
1957
8
Sale of Goods Act, 1930
1958
9
Specific Relief Act, 1877
1958
10
Law of Acquisition and Requisitioning of Land
1958
11
Negotiable Instruments Act, 1881
1958
12
Income Tax Act, 1922
1958
13
Contract Act, 1872
1958
14
Reform of Judicial Administration  Vol.1,   Vol.2






1958

SECOND LAW COMMISSION
(Chairman Mr. Justice T. L. Venkatrama Aiyar 1958 - 1961)

No. of the Report
   Subject
Year
15
Law relating to Marriage and Divorce amongst Christians in India
1960
16
Official Trustees Act, 1913
1960
17
Report on Trusts Act, 1882
1961
18
Converts' Marriage Dissolution Act, 1866
1961
19
The Administrator-General's Act, 1913
1961
20
The Law of Hire-Purchase
1961
21
Marine Insurance
1961
22
Cristian Marriage and Matrimonial Causes Bill, 1961


 





1961

THIRD  LAW COMMISSION
(Chairman Mr. Justice J. L. Kapur 1961 - 1964 )


No. of the Report
  Subject
Year
23
Law of Foreign Marriages
1962
24
The Commission of Inquiry Act, 1952
1962
25
Evidence of Officers about forged stamps, currency notes, etc. Section 509-A  
Code of Criminal Procedure  as proposed

1963
26
Insolvency Laws
1964
27
The Code of Civil Procedure, 1908
1964
28
The Indian Oaths Act, 1873.











1964

FOURTH  LAW COMMISSION
(Chairman Mr. Justice J. L. Kapur 1964 - 1968 )


No. of the Report
  Subject
Year
29
Proposal to include certain Social and Economic Offences in the Indian Penal Code.
1966
30
Section 5 of the Central Sales Tax Act,1956, taxation by the States of Sales in the
course of import.

1967
31
Section 30(2) of the Indian Registration Act, 1908-Extension to Delhi.
1967
32
Section 9 of the Code of Criminal Procedure, 1898 - Appointment of Session Judges,
Additional Session Judges and Assistant Sessions Judges.

1967
33
Section 44, Code of Criminal Procedure, 1898.
1967
34
Indian Registration Act, 1908.
1967
35
Capital Punishment.  Vol.1 and 3 ,  Vol. 2.
1967
36
Section 497, 498 and 499 of the Code of Criminal Procedure, 1898 - Grant of bail
with Condition.

1967
37
The Code of Criminal Procedure, 1898 (Section 1 to 176).
1967
38
Indian Post Office Act, 1898.





1968

FIFTH  LAW COMMISSION
(Chairman Mr. K. V. K. Sundaram 1968 - 1971 )

No. of the Report
  Subject
Year
39
Punishment of imprisonment for life under the Indian Penal Code.
1968
40
Law relating to attendance of Prisoners in Courts.
1969
41
The Code of Criminal Procedure, 1898.
1969
42
Indian Penal Code.
1971
43
Offences against the National Security.
1971
44
The Appellate jurisdiction of the Supreme Court in Civil Matters.













1971

SIXTH  LAW COMMISSION
(Chairman Mr. Justice Dr. P. B. Gajendragadkar 1971 - 1974 )


No. of the Report
  Subject
Year
45
Civil Appeals to the Supreme Court on a Certificate of Fitness.
1971
46
The Constitution (Twenty-fifth Amendment) Bill, 1971
1971
47
The Trial and Punishment of Social and Economic Offences.
1972
48
Some question under the Code of Criminal Procedure Bill, 1970.
1972
49
The Proposal for inclusion of agricultural income in the total income for the purpose
of determining the rate of tax under the Income-tax Act, 1961.

1972
50
The Proposal to include persons connected with Public examination within the
definition  of "Public Servant" in the Indian Penal Code.

1972
51
Compensation for injuries caused by automobiles in hit-and-run cases.
1972
52
Estate Duty on Property acquired after death.
1972
53
Effect of the Pensions Act, 1871 on the right to sue for pensions of retired members
of the public services.

1972
54
The Code of Civil Procedure, 1908
1973
55
Rate of interest after decree and interest on costs under section 34 and 35, of the
Code of Civil Procedure, 1908.

1973
56
Statutory Provisions as to Notice of suit other then section 80, Civil Procedure Code.
1973
57
Benami Transactions.
1973
58
Structure and Jurisdiction of the Higher Judiciary.
1974
59
Hindu Marriage Act, 1955 and Special Marriage Act, 1954.
1974
60
The General Clauses Act, 1897.
1974
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.









1974

SEVENTH  LAW COMMISSION
(Chairman Mr. Justice Dr. P. B. Gajendragadkar 1974 - 1977 )


No. of the Report
  Subject
Year
62
Workmen's Compensation Act, 1923.
1974
63
The Interest Act, 1839.
1975
64
The Suppression of Immoral Traffic in Women and Girls Act, 1956.
1975
65
Recognition of Foreign Divorces
1976
66
Married Women's Property Act, 1874.
1976
67
The Indian Stamp Act, 1899.
1977
68
The Powers of Attorney Act, 1882
1977
69
The Indian Evidence Act, 1872.
1977
70
The Transfer of Property Act, 1882.











1977

EIGHTH  LAW COMMISSION
(Chairman Mr. Justice H. R. Khanna, 1977 - 1979 )


No. of the Report
  Subject
Year
71
The Hindu Marriage Act, 1955 - Irretrievable breakdown on marriage as a
ground of divorce.

1978
72
Restriction on practice after being a permanent Judge, Article 220 of the Constitution.
1978
73
Criminal liability for failure by Husband to pay maintenance or permanent alimony
granted to the wife by the Court under certain enactments or rules of law.

1978
74
Proposal to amend the Indian Evidence  Act, 1872 so as to render Admissible
certain statements made by witnesses before Commission on Inquiry and other
statutory authorities.

1978
75
Disciplinary Jurisdiction under the Advocates Act, 1961.
1978
76
Arbitration Act, 1940.
1978
77
Delay and arrears in trial Courts.
1979
78
Congestion of under trial prisoners in jails.
1979
79
Delay and Arrears in High Courts and other Appellate Courts.
1979
80
Method of Appointment of Judges.










1979

NINTH  LAW COMMISSION
(Chairman Mr. Justice P. V. Dixit . 1979 - 1980 )


No. of the Report
  Subject
Year
81
Hindu Widows Re-marriage Act, 1856.
1979
82
Effect of nomination under section 39, Insurance Act, 1938.
1980
83
The Guardians and Wards Act, 1890 and certain provisions of the Hindu
Minority and Guardianship Act, 1956.

1980
84
Rape and allied offences-some questions of substantive law, procedure and evidence.
1980
85
Claims for compensation under Chapter 8 of the Motor Vehicles Act, 1939
1980
86
The Partition Act, 1893.
1980
87
Identification of Prisoners Act, 1920.











1980

TENTH  LAW COMMISSION
(Chairman Mr. Justice K. K. Mathew 1981 - 1985 )


No. of the Report
  Subject
Year
88
Government Privilege in Evidence :  Section 123 - 124 and 162,
Indian Evidence Act, 1872  and Articles 74 and 163 of the Constitution.

1983
89
The Limitation Act, 1963.
1983
90
The Grounds of Divorce amongst Christians in India : section 10, of the Indian
Divorce Act, 1869.

1983
91
Dowry deaths and law  reform : Amending the Hindu Marriage Act, 1955, the Indian
Penal Code, 1860 and the Indian Evidence Act, 1872.

1983
92
Damages in applications for Judicial Review Recommendations for legislation.
1983
93
Disclosure of sources of information by mass media.
1983
94
Evidence obtained illegally or improperly : proposed section 166A, Indian Evidence
Act, 1872

1983
95
Constitutional Division within the Supreme Court - A proposal for.
1984
96
Repeal of certain obsolete Central Acts.
1984
97
Section 28, Indian Contract Act, 1872 : prescriptive clauses in contracts.
1984
98
Section 24 to 26, Hindu Marriage Act, 1955 : Orders for interim  maintenance and orders
for the maintenance of children in matrimonial proceedings.

1984
99
Oral and written arguments in the Higher Courts.
1984
100
Litigation by and against the Government : Some recommendations for reform.
1984
101
Freedom of Speech and Expression under Article 19 of the Constitution :
Recommendation to extend it to Indian Corporations.

1984
102
Section 122(1) of the Code of Criminal Procedure, 1973 : imprisonment for breach of
bond for keeping the peace with sureties.

1984
103
Unfair Terms in Contract.
1984
104
The Judicial Officers' Protection Act, 1850.
1984
105
Quality Control and Inspection of consumer goods.
1984
106
Section 103A, Motor Vehicles Act, 1939 : Effect of Transfer of a Motor Vehicle on
Insurance.

1984
107
Law of Citizenship.
1984
108
Promissory Estoppel.
1984
109
Obscene and Indecent advertisements and Displays : Section 292-293, Indian Penal
Code.

1985
110
The Indian Succession Act, 1925.
1985
111
The Fatal Accidents Act, 1855.
1985
112
Section 45 of the Insurance Act, 1938.
1985
113
Injuries in Police Custody - Suggested section 114B, Evidence Act.











1985

ELEVENTH  LAW COMMISSION
(Chairman Mr. Justice D. A. Desai. 1985 - 1988 )


No. of the Report
  Subject
Year
114
Gram Nyayalaya.
1986
115
Tax  Courts.
1986
116
Formation of an All India Judicial Service.
1986
117
Training of Judicial Officers.
1986
118
Method of Appointment to subordinate courts/subordinate judiciary.
1986
119
Access to Exclusive Forum for Victims of Motor Accidents under Motor Vehicles
Act, 1939.

1987
120
Manpower Planning in Judiciary : A Blueprint
1987
121
A New Forum for Judicial Appointments.
1987
122
Forum for National Uniformity in Labour Adjudication.
1987
123
Decentralisation of Administration of Justice : Disputes Involving Centres of
Higher Education.

1988
124
The High Court Arrears - A Fresh Look.
1988
125
The Supreme Court -  A Fresh Look.
1988
126
Government and Public Sector Undertaking Litigation Policy and Strategies.
1988
127
Resource Allocation for Infra-structural Service in Judicial Administration
(A continuum of the Report on Manpower Planning in Judiciary : A Blueprint).


128
Cost of Litigation.
1988
129
Urban Litigation - Mediation as alternative to Adjudication.
1988
130
Benami Transactions : A Continuum.
1988
131
Role of legal profession in Administration of Justice.







1988

TWELFTH  LAW COMMISSION
(Chairman Mr. Justice M. P. Thakkar. 1988 - 1991 )


No. of the Report
  Subject
Year
132
Need for Amendment of the Provisions of the Chapter IX of the Code of Criminal
Procedure , 1973 in order to ameliorate the hardship and mitigate the distress of
Neglected Women, Children and Parents.

1989
133
Removal of Discrimination against Women in matters relating to Guardianship and
Custody of Minor Children and Elaboration of the Welfare Principle.

1989
134
Removing Deficiencies in certain Provisions of the Workmen's Compensation
Act, 1923.

1989
135
Women in Custody.
1989
136
Conflicts in High Court Decisions on Central Laws - How to foreclose and how to resolve.
1990
137
Need for creating office of Ombudsman and for evolving legislative administrative
measures inter-alia to relieve hardships caused by inordinate delays in setting
Provident Fund claims of beneficiaries.

1990
138
Legislative Protection for Slum and Pavement Dwellers.
1990
139
Urgent need to amend Order XXI, Rule 92 (2), Code of Civil Procedure to remove an
anomaly which nullifies the benevolent intention of the legislature and occasions
injustice to judgment-debtors sought to be benefited.

1991
140
Need to amend Order V, Rule 19A of the Code of Civil Procedure, 1908, relating
to service of summons by registered post with a view to foreclose likely injustice.

1991
141
Need for amending the law as regards power of courts to restore criminal
revisional applications and criminal cases dismissed for default in appearance.

1991
142
Concessional treatment for offenders who on their own initiative choose to plead
guilty without any bargaining.

1991
143
Legislative safeguards for protecting the small depositors from exploitation.








1991

THIRTEENTH  LAW COMMISSION
(Chairman Mr. Justice K. N. Singh 1991 - 1994 )


No. of the Report
  Subject
Year
144
Conflicting Judicial decisions pertaining to the Code of Civil Procedure, 1908.
1992
145
Article 12 of the Constitution and Public Sector Undertakings.
1992
146
Sale of Women and Children : Proposed Section 373-A, Indian Penal Code.
1993
147
The Specific Relief Act, 1963.
1993
148
Repeal of Certain pre-1947 Central Acts.
1993
149
Removal of certain deficiencies in the Motor Vehicles Act, 1988 (Act No. 59 of 1988 ).
1994
150
Suggesting some Amendments to the Code of Civil Procedure (Act No. V of 1908 ).
1994
151
Admiralty Jurisdiction.
1994
152
Custodial Crimes.
1994
153
Inter-Country Adoption.









1994

FOURTEENTH  LAW COMMISSION
(Chairman Mr. Justice K. J. Reddy 1995 - 1997 )


No. of the Report
  Subject
Year
154
The Code of Criminal Procedure, 1973 ( Act No. 2 of 1974 ) - Vol. 1      Vol. 2
1996
155
The Narcotics Drugs and Psychotropic Substances Act, 1985 ( Act No. 61 of 1985).
1997
156
The Indian Penal Code - Vol. 1    Vol.  2







1997

FIFTEENTH  LAW COMMISSION
(Chairman Mr. Justice B. P. Jeevan Reddy 1997 - 2000 )


No. of the Report
  Subject
Year
157
Section 52: Transfer of Property Act, 1882 and its Amendment.
1998
158
The Amendment of the Industries (Development and Regulation) Act, 1951
1998
159
Repeal and Amendment of Laws : Part I
1998
160
Amendment to the All India Council for Technical Education Act, 1987
(Act No. 52 of 1987 )

1998
161
Central Vigilance Commission and Allied Bodies.
1998
162
Review of functioning of Central Administrative Tribunal, Customs, Excise
and Gold (Control) Appellate Tribunal and Income-Tax Appellate Tribunal

1998
163
The Code of Civil Procedure (Amendment) Bill, 1997
1998
164
The Indian Divorce Act, 1869 (Act IV of 1869 )
1998
165
Free and Compulsory Education for Children.
1998
166
The Corrupt Public Servants (forfeiture of property) Bill.
1999
167
The Patents (Amendment) Bill, 1998.
1999
168
The Hire-Purchase Act, 1972.
1999
169
Amendment of Army, Navy and Air Force Act.
1999
170
Reform of the Electoral Laws
1999
171
The Bio-Diversity Bill, 2000
2000
172
Review of Rape Laws
2000
173
Prevention of Terrorism Bill, 2000
2000
174
Property Rights of Women : Proposed Reform Under the Hindu Law.





2000

SIXTEENTH  LAW COMMISSION
(Chairman Mr. Justice B. P. Jeevan Reddy 2000 - 2001 )

(Chairman Mr. Justice M. Jagannadha Rao 2002 - 2003 )

No. of the Report
  Subject
Year
175
The Foreigners (Amendment) Bill, 2000.
2000
176
The Arbitration and Conciliation (Amendment) Bill, 2002.
2001
177
Law Relating to Arrest.  Part I,  Part II
2001
178
Recommendations for amending various enactments, both civil and criminal.  Part I,  Part II
2001
179
Public Interest Disclosure and Protection of Informers.  Part I,  Part II.
2001
180
Article 20(3) of the Constitution of India and Right to Silence.
2002
181
Amendment to Section 106 of the Transfer of Property Act, 1882.
2002
182
Amendment of Section 6 of the Land Acquisition Act, 1894.
2002
183
A Continuum on the General Clauses Act, 1897 with special reference to the
admissibility and codification of external aids to interpretation of statutes.

2002
184
Legal Education & Professional Training and Proposals for amendments
to the Advocates Act, 1961 and the University Grants Commission Act, 1956.  
Part - I.
    Part - II.
2002
185
Review of the Indian Evidence Act, 1872.
Part -I
.    Part - II.    Part - IIIA.    Part - IIIB.    Part - IV.    Part - V.







2003

SEVENTEENTH  LAW COMMISSION
(Chairman Mr. Justice M. Jagannadha Rao. 2003 - 2006 )

No. of the Report
  Subject
Year
186
Proposal to Constitute Environment Courts.
2003
187
Mode of Execution of Death Sentence and Incidental Matters.
2003
188
The Proposals for Constitution of Hi-Tech Fast- Track Commercial Divisions
in High Courts.

2003
189
Revision of Court Fees Structure.
2004
190
The Revision of the Insurance Act, 1938 and the Insurance Regulatory
and Development Authority Act, 1999.

2004
191
Regulation of Funds collected for Calamity Relief.
2004
192
Prevention of Vexatious Litigation
2005
193
Transnational Litigation - Conflict of Law - Law of Limitation.
2005
194
Verification of Stamp Duties and Registration of Arbitral Awards. 2005
195
The Judges (Inquiry) Bill, 2005. 2005
196
Medical Treatment to Terminally Ill Patients (Protection of Patients and Medical Practitioners) 2006
197
Public Prosecutor's Appointments
2006
198
Witness Identity Protection and Witness Protection Programmes
2006
199
Unfair (Procedural and Substantive) terms in Contract
2006
200
Trial by Media Free Speech and Fair Trial under Criminal Procedure Code 1973
2006
201
Emergency Medcal Care to victims of Accidents and during emergency medical condition and women under labour
2006


EIGHTEENTH  LAW COMMISSION
(Chairman Mr. Justice A.R. Lakshmanan, 2006 - 2009 )


No. of the Report Subject Year
202
Proposal to amend Section 304Bof the Indian Penal Code
2007
203
Section 438 of the Code of Criminal Procedure 1973, as amended by the Code of Criminal Procedure (Amendment) Act 2005 (Anticipatory Bail)
2007
204
Proposal to amend the Hindu Succession Act, 1956 as amended by Act 39 of 2005.
2008
205
Proposal to amend the prohibition of Child Marriage Act, 2006 and other allied laws
2008
206
Proposal for enactment of new Coroners Act applicable to the whole of India
2008
207
Proposal to amend Section 15 of the Hindu Succession Act, 1956 in case a female dies intestate leaving herself acquired property with no heirs.
2008
208
Proposal for  amendment of  explanation to  Section 6 of the Hindu Succession Act, 1956 to include oral partition and  family arrangement in the definition of "partition" .
2008
209
Proposal for  omission of   Section 213 from  the Indian   Succession Act, 1925 
2008
210
Humanisation and Decriminalisation of Attempt to Suicide 
2008
211
Laws on Registration and Divorce of Marriage - A Proposal for  Consolidation and Reform 
2008
212
Laws of Civil Marriages in India - A Proposal to Resolve certain Conflicts 
2008
213
 Fast Track Majisterial Courts for Dishonoured Cheque Cases
2008
214
Proposal for reconsideration of Judges Case I, II and III - S P Gupta Vs, UOI
2008
215
 L. Chandra Kumar be revisited by Larger Bench of Supreme Court
2008
216
 Non-Feasibility of introduction of Hindi as compulsary language in the Supreme Court of India
2008
217 Irretrievable Breakdown of Marriage - Another Ground for Divorce 2009
218 Need to accede to the Hague Convention on the Civil Aspects of International Child Abduction (1980)
2009
219 Need for Family Law Legislations for Non-resident Indians.
2009
220  Need for fix Maximum chargeable Court-fees in Subordinate Civil Courts. 2009
221  Need for Speedy Justice - Some Suggestions
2009
222  Need for Justice - Dispensation through ADR etc.
2009
223  Need for Ameliorating the lot of the Have-nots - Supreme Court's Judgments
2009
224 Amendment of section 2 of Divorce Act, 1869 Enabling Non-domiciled Estranged Christian Wives to seek Divorce
2009
225 Amendment of Sections 7,7A and 7B of Industrial Disputes Act 1947 Making Advocates Eligible to man Labour Courts and Industrial Tribunals
2009
226
Inclusion of Acid Attacks as Specific offences in the Indian Penal Code and a law for Compensation for Victims of Crime
2009
227
Preventing Bigamy via Conversion to Islam - A Proposal for giving Statutory Effect to Supreme Court Rulings
2009
228
Need for Legislation to Regulate Assisted Reproductive Technology Clinics as well as Rights and Obligations of Parties to a Surrogacy
2009
229
Need for division of the Supreme Court into a Constitution Bench at Delhi and Cassation Benches in four regions at Delhi, Chennai/Hyderabad, Kolkata and Mumbai.
2009
230
Reforms in the Judiciary -Some suggestions
2009
231
Amendment in Indian Stamp Act 1899 and Court-Fees Act, 1870 permitting different modes of payment
2009
232
Retirement Age of Chairpersons and Members of Tribunals - Need for Uniformity
2009
233
Amendment of Code of Criminal Procedure Enabling Restoration of complaints
2009
234
Legal Reforms to combat Road Accidents.
2009





NINETEENTH  LAW COMMISSION
(Chairman Mr. Justice P.V. Reddi, 2009 - 2012 )


No. of the Report Subject Year
235 Conversion/Reconversion to another religion-mode of proof
2010
236 Court-fees in Supreme Court vis-a-vis Corporate Litigation
2010
237 Compounding of (IPC) Offences.
2011
238 Amendment of Section 89 of the Code of Civil Procedure 1908 and Allied provisions.
2011
239 Expeditious Investigation and Trial of Criminal Cases Against Influential Public Personalities. 2012
240 Costs in Civil Litigation.
2012
241 Passive Euthanasia - A Relook 2012
242 Prevention of Interference with the freedom of Matrimonial Alliances (in the name of Honour and Tradition): A suggested Legal Framework 2012
243 Section 498A IPC 2012





TWENTIETH  LAW COMMISSION

(Chairman Mr. Justice Ajit Prakash Shah, 2014)


No. of the Report
Subject
Year
244 Electoral Disqualifications
2014
245
Arrears and Backlog : Creating Additional Judicial (wo)manpower
2014
246
Amendments to the Arbitration and Conciliation Act 1996
2014













National Consultation on 'Current Challenges and Reforms in Civil and Criminal Justice Delivery System'


Consultation Paper on Unlawful intereference of Caste Panchayat etc. with marriages in the name of honour: A Suggested legislative framework


Consultation Paper-cum-Questionnaire regarding Section 498-A of Indian Penal Code


Consultation Paper on Legal Reform to combat Road Accidents


 Information furnished under Right to Information Act, 2005





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