Section
Section Title
  INTRODUCTION
  1 SHORT TITLE AND COMMENCEMENT View Judgements
  2 DEFINITIONS View Judgements
  3 FORMATION OF ANDHRA STATE View Judgements
  4 TRANSFER OF TERRITORY FROM MADRAS TO MYSORE View Judgements
  5 AMENDMENT OF THE FIRST, SCHEDULE TO THE CONSTITUTION View Judgements
  6 REPRESENTATION IN THE COUNCIL OF STATES View Judgements
  7 AMENDMENT OF THE FOURTH SCHEDULE TO THE CONSTITUTION View Judgements
  8 ALLOCATION OF SITTING MEMBERS View Judgements
  9 BYE ELECTION TO FILL VACANCIES View Judgements
  10 TERM OF OFFICE View Judgements
  11 REPRESENTATION IN THE HOUSE OF THE PEOPLE View Judgements
  12 DELIMITATION OF CONSTITUENCIES View Judgements
  13 PROVISION AS TO SITTING MEMBERS View Judgements
  14 ELECTORAL ROLLS FOR MODIFIED PARLIAMENTARY CONSTITUENCIES View Judgements
  15 STRENGTH OF LEGISLATIVE ASSEMBLIES View Judgements
  16 ALLOCATION OF MEMBERS View Judgements
  17 DURATION OF LEGISLATIVE ASSEMBLIES View Judgements
  18 ELECTORAL ROLLS FOR MODIFIED ASSEMBLY CONSTITUENCIES View Judgements
  19 MADRAS LEGISLATIVE COUNCIL View Judgements
  20 MADRAS COUNCIL CONSTITUENCIES View Judgements
  21 MEMBERS OF THE MADRAS LEGISLATIVE COUNCIL AND THEIR TERMS OF OFFICE View Judgements
  22 MYSORE LEGISLATIVE COUNCIL View Judgements
  23 ELECTORAL ROLLS FOR MODIFIED COUNCIL CONSTITUENCIES View Judgements
  24 REVISION OF THE SCHEDULED CASTES AND SCHEDULED TRIBES ORDERS View Judgements
  25 RULES OF PROCEDURE OF THE ANDHRA LEGISLATIVE ASSEMBLY View Judgements
  26 AMENDMENT OF SECTION 2, ACT XLIII OF 1950 View Judgements
  27 AMENDMENT OF SECTION 9, ACT LXXXI OF 1952 View Judgements
  28 HIGH COURT FOR ANDHRA View Judgements
  29 JUDGES OF THE ANDHRA HIGH COURT View Judgements
  30 JURISDICTION OF ANDHRA HIGH COURT View Judgements
  31 POWER TO ENROL ADVOCATES ETC View Judgements
  32 PRACTICE AND PROCEDURE IN ANDHRA HIGH COURT View Judgements
  33 CUSTODY OF THE SEAL OF THE ANDHRA HIGH COURT View Judgements
  34 FORM OF WRITS AND OTHER PROCESSES View Judgements
  35 POWERS OF JUDGES View Judgements
  36 THE PLACE OF SITTING OF THE HIGH COURT View Judgements
  37 PROCEDURE AS TO APPEALS TO THE SUPREME COURT View Judgements
  38 TRANSFER OF PROCEEDINGS FROM MADRAS HIGH COURT TO ANDHRA HIGH COURT View Judgements
  39 SAVINGS View Judgements
  40 TRANSITIONAL PROVISIONS View Judgements
  41 HIGH COURT FOR THE ADDED AREAS OF MYSORE View Judgements
  42 INTERPRETATION View Judgements
  43 AUTHORISATION OF EXPENDITURE PENDING ITS SANCTION BY LEGISLATURE View Judgements
  44 VOTE ON ACCOUNT BY THE MADRAS LEGISLATIVE ASSEMBLY View Judgements
  45 AUTHORISATION UNDER THE MADRAS APPROPRIATION ACT TO CEASE View Judgements
  46 REPORTS RELATING TO THE ACCOUNTS OF MADRAS STATE View Judgements
  47 APPORTIONMENT OF ASSETS AND LIABILITIES View Judgements
  48 CONTRACTS View Judgements
  49 LIABILITY IN RESPECT OF ACTIONABLE WRONGS View Judgements
  50 LIABILITY AS GUARANTOR View Judgements
  51 POWER OF PRESIDENT TO ORDER ALLOCATION OR ADJUSTMENT IN CERTAIN CASES View Judgements
  52 CERTAIN EXPENDITURE TO BE CHARGED ON THE CONSOLIDATED FUND OF THE STATE View Judgements
  53 TERRITORIAL EXTENT OF LAWS View Judgements
  54 POWER TO ADAPT LAW View Judgements
  55 POWER TO CONSTRUE LAWS View Judgements
  56 POWER TO NAME AUTHORITIES, ETC., FOR EXERCISING STATUTORY FUNCTIONS View Judgements
  57 LEGAL PROCEEDINGS CONCERNING THE STATE OF MADRAS View Judgements
  58 PROVISIONS AS TO CERTAIN PENDING PROCEEDINGS View Judgements
  59 PROVISIONS FOR DETENTION IN AND POWER TO COMMIT TO, CERTAIN JAILS AND OTHER INSTITUTIONS View Judgements
  60 CONTINUANCE OF FACILITIES IN CERTAIN STATE INSTITUTIONS View Judgements
  61 PROVISIONS RELATING TO THE INDIAN ADMINISTRATIVE SERVICE AND THE INDIAN POLICE SERVICE View Judgements
  62 PROVISIONS RELATING TO THE INDIAN CIVIL SERVICE, THE INDIAN POLICE, THE INDIAN SERVICE OF ENGINEERS AND THE INDIAN FOREST SERVICE View Judgements
  63 PROVISIONS RELATING TO OTHER SERVICES View Judgements
  64 POWER OF PRESIDENT TO GIVE DIRECTIONS View Judgements
  65 REPORT OF THE MADRAS PUBLIC SERVICE COMMISSION View Judgements
  66 SPECIAL PROVISIONS WITH REGARD TO TUNGABHADRA PROJECT View Judgements
  67 ALLOWANCES AND PRIVILEGES OF THE GOVERNOR OF ANDHRA View Judgements
  68 EFFECT OF PROVISIONS OF THE ACT INCONSISTENT WITH OTHER LAWS View Judgements
  69 POWER TO REMOVE DIFFICULTIES View Judgements



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