ANDHRA PRADESH AND MADRAS (ALTERATION OF BOUNDARIES) ACT, 1959


Section
Section Title
  INTRODUCTION
  1 SHORT TITLE AND COMMENCEMENT View Judgements
  2 DEFINITIONS View Judgements
  3 TRANSFER OF TERRITORIES View Judgements
  4 CHANGES OF TERRITORIAL DIVISIONS IN ANDHRA PRADESH View Judgements
  5 CHANGES OF TERRITORIAL DIVISIONS IN MADRAS View Judgements
  6 AMENDMENT OF FIRST SCHEDULE TO THE CONSTITUTION View Judgements
  7 SAVING POWERS OF STATE GOVERNMENT View Judgements
  8 AMENDMENT OF FOURTH SCHEDULE TO THE CONSTITUTION View Judgements
  9 BYE ELECTION TO FILL THE ADDITIONAL SEAT View Judgements
  10 AMENDMENT OF FIRST SCHEDULE TO THE DELIMITATION ORDER View Judgements
  11 PROVISION AS TO SITTING MEMBERS View Judgements
  12 STRENGTH OF LEGISLATIVE ASSEMBLIES View Judgements
  13 AMENDMENT OF SECOND SCHEDULE TO DELIMITATION ORDER View Judgements
  14 AMENDMENT OF DELIMITATION COMMISSION'S FINAL ORDER NO. 19 View Judgements
  15 PROVISIONS AS TO CERTAIN SITTING MEMBERS View Judgements
  16 EXTENT OF COUNCIL CONSTITUENCIES View Judgements
  17 SITTING MEMBERS View Judgements
  18 EXTENSION OF JURISDICTION OF, AND TRANSFER OF PROCEEDING TO, ANDHRA PRADESH HIGH COURT View Judgements
  19 EXTENSION OF JURISDICTION OF, AND TRANSFER OF PROCEEDINGS TO MADRAS HIGH COURT View Judgements
  20 RIGHT TO APPEAR OR ACT IN ANY PROCEEDINGS, TRANSFERRED UNDER SECTION 18 OR SECTION 19 View Judgements
  21 INTERPRETATION View Judgements
  22 APPROPRIATION OF MONEYS FOR EXPENDITURE IN TRANSFERRED TERRITORIES UNDER EXISTING APPROPRIATION ACTS View Judgements
  23 REPORTS RELATING TO THE ACCOUNTS OF ANDHRA PRADESH AND MADRAS View Judgements
  24 DISTRIBUTION OF REVENUES View Judgements
  25 LAND AND GOODS View Judgements
  26 ARREARS OF TAXES View Judgements
  27 RIGHT TO RECOVER LOANS AND ADVANCES View Judgements
  28 Refund of taxes collected in excess View Judgements
  29 DEPOSITS View Judgements
  30 PROVIDENT FUNDS View Judgements
  31 PENSIONS View Judgements
  32 CONTRACTS View Judgements
  33 LIABILITY IN RESPECT OF ACTIONABLE WRONG View Judgements
  34 LIABILITY AS GUARANTOR OF CO --OPERATIVE SOCIETIES View Judgements
  35 ITEMS IN SUSPENSE View Judgements
  36 POWER OF CENTRAL GOVERNMENT TO ORDER ALLOCATION OR ADJUSTMENT TO CERTAIN CASES View Judgements
  37 CERTAIN EXPENDITURE TO BE CHARGED ON THE CONSOLIDATED FUND View Judgements
  38 PROVISION AS TO CERTAIN FINANCIAL CORPORATIONS View Judgements
  39 AMENDMENT OF ACT 6 OF 1942 View Judgements
  40 PROVIFION AS TO STATE ELECRICITY BOARDS AND APPORTIONMENT OF THEIR ASSETS AND LIABILITIES View Judgements
  41 SPECIAL PROVISIONS WITH REGARD TO ARANIAR PROJECT View Judgements
  42 TEMPORARY PROVISIONS AS TO THE CONTINUANCE OF CERTAIN EXISTING ROAD TRANSPORT PERMITS View Judgements
  43 PROVISIONS RELATING TO SERVICES View Judgements
  44 PROVISIONS AS TO THE CONTINUANCE OF OFFICERS IN THE SAME POSTS View Judgements
  45 TERRITORIAL EXTENT OF LAWS View Judgements
  46 POWER TO ADOPT LAWS View Judgements
  47 POWER TO CONSTRUCT LAWS View Judgements
  48 POWER TO NAME AUTHORITIES, ETC., FOR EXERCISING STATUTORY FUNCTIONS View Judgements
  49 LEGAL PROCEEDINGS View Judgements
  50 TRANSFER OF PENDING PROCEEDINGS View Judgements
  51 RIGHT OF PLEADERS TO PRACTISE IN CERTAIN COURTS View Judgements
  52 EFFECT OF PROVISIONS INCONSISTENT WITH OTHER LAWS View Judgements
  53 POWER TO REMOVE DIFFICULTIES View Judgements
  54 POWER TO MAKE RULES View Judgements



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