ASSAM REORGANISATION (MEGHALAYA) ACT, 1969


Section
Section Title
  INTRODUCTION
  1 SHORT TITLE AND COMMENCEMENT View Judgements
  2 DEFINITIONS View Judgements
  3 FORMATION OF MEGHALAYA View Judgements
  4 EXECUTIVE POWER OF MEGHALAYA View Judgements
  5 EXTENT OF EXECUTIVE POWER OF MEGHALAYA View Judgements
  6 COUNCIL OF MINISTERS View Judgements
  7 OTHER PROVISIONS AS TO MINISTERS View Judgements
  8 ADVOCATE GENERAL FOR MEGHALAYA View Judgements
  9 CONDUCT OF BUSINESS View Judgements
  10 DUTIES OF CHIEF MINISTER AS RESPECTS THE FURNISHING OF INFORMATION TO GOVERNOR, ETC IT SHALL BE THE DUTY OF THE CHIEF MINISTER OF MEGHALAYA- View Judgements
  11 CONSTITUTION OF THE LEGISLATURE OF MEGHALAYA View Judgements
  12 DELIMITATION OF CONSTITUENCIES View Judgements
  13 POWER OF ELECTION COMMISSION TO MAINTAIN DELIMITATION ORDERS UP TO--DATE View Judgements
  14 ELECTORS AND ELECTORAL ROLLS View Judgements
  15 RIGHT TO VOTE View Judgements
  16 QUALIFICATION FOR MEMBERSHIP View Judgements
  17 ELECTION TO THE LEGISLATIVE ASSEMBLY View Judgements
  18 DURATION OF LEGISLATIVE ASSEMBLY View Judgements
  19 SESSIONS OF LEGISLATIVE ASSEMBLY, PROROGATION AND DISSOLUTION View Judgements
  20 RIGHT OF GOVERNOR TO ADDRESS AND SEND MESSAGES TO LEGISLATIVE ASSEMBLY View Judgements
  21 SPECIAL ADDRESS BY THE GOVERNOR View Judgements
  22 RIGHTS OF MINISTERS AS RESPECTS LEGISLATIVE ASSEMBLY View Judgements
  23 SPEAKER AND DEPUTY SPEAKER OF LEGISLATIVE ASSEMBLY View Judgements
  24 SPEAKER AND DEPUTY SPEAKER NOT TO PRESIDE WHILE A RESOLUTION FOR HIS REMOVAL FROM OFFICE IS UNDER CONSIDERATION View Judgements
  25 SECRETARIAT OF LEGISLATIVE ASSEMBLY View Judgements
  26 OATH OR AFFIRMATION BY MEMBERS View Judgements
  27 VOTING IN ASSEMBLY, POWER OF ASSEMBLY TO ACT NOTWITHSTANDING VACANCLES AND QUORUM View Judgements
  28 VACATION OF SEATS View Judgements
  29 DISQUALIFICATIONS FOR MEMBERSHIP View Judgements
  30 PENALTY FOR SITTING AND VOTING BEFORE MAKING AN OATH OR AFFIRMATION OR WHEN NOT QUALIFIED OR WHEN DISQUALIFIED View Judgements
  31 POWERS, PRIVILEGES, ETC., OF MEMBERS View Judgements
  32 SALARIES AND ALLOWANCES OF MEMBERS View Judgements
  33 EXTENT OF LEGISLATIVE POWER View Judgements
  34 EXEMPTION FROM TAXATION OF PROPERTIES OF THE UNION AND THE STATE OF ASSAM AND OF CERTAIN VEHICLES REGISTERED IN ASSAM OR MEGHALAYA View Judgements
  35 INCONSISTENCY BETWEEN LAWS MADE BY PARLIAMENT AND LAWS MADE BY THE LEGISLATURE OF MEGHALAYA View Judgements
  36 INCONSISTENCY BETWEEN LAWS MADE BY THE LEGISLATURE OF THE STATE OF ASSAM AND LAWS MADE BY THE LEGISLATURE OF MEGHALAYA View Judgements
  37 SPECIAL PROVISIONS AS TO FINANCIAL BILLS View Judgements
  38 PROCEDURE AS TO LAPSING OF BILLS View Judgements
  39 ASSENT TO BILLS View Judgements
  40 BILLS RESERVED FOR CONSIDERATION View Judgements
  41 REQUIREMENTS AS TO SANCTION AND RECOMMENDATION TO BE REGARDED AS MATTERS OF PROCEDURE ONLY View Judgements
  42 ANNUAL FINANCIAL STATEMENT View Judgements
  43 PROCEDURE IN LEGISLATIVE ASSEMBLY WITH RESPECT TO ESTIMATES View Judgements
  44 APPROPRIATION BILLS View Judgements
  45 SUPPLEMENTARY, ADDITIONAL OR EXCESS GRANTS View Judgements
  46 VOTES ON ACCOUNT AND EXCEPTIONAL GRANT View Judgements
  47 RULES OF PROCEDURE View Judgements
  48 RESTRICTIONS ON DISCUSSION IN THE LEGISLATIVE ASSEMBLY View Judgements
  49 COURTS NOT TO ENQUIRE INTO THE PROCEEDINGS OF LEGISLATIVE ASSEMBLY View Judgements
  50 POWER OF GOVERNOR TO PROMULGATE ORDINANCES DURING RECESS OF LEGISLATIVE ASSEMBLY View Judgements
  51 CONSOLIDATED FUND View Judgements
  52 CONTINGENCY FUND View Judgements
  53 CUSTODY OF SULTORS' DEPOSITS AND OTHER MONEYS RECEIVED BY PUBLIC SERVANTS AND COURTS View Judgements
  54 -n/a- View Judgements
  55 CERTAIN TAXES LEVIED BY ASSAM TO BE APPROPRIATED BY MEGHALAYA View Judgements
  56 DISTRIBUTION OF REVENUES View Judgements
  57 AUTHORISATION OF EXPENDITURE PENDING ITS SUCTION BY LEGISLATIVE ASSEMBLY View Judgements
  58 APPORTIONMENT OF ASSETS AND LIABILITIES View Judgements
  59 OBLIGATION OF MEGHALAYA, THE STATE OF ASSAM AND THE UNION View Judgements
  60 CONTROL OVER THE AUTONOMOUS STATE IN CERTAIN View Judgements
  61 ENTRUSTMENT OF FUNCTIONS View Judgements
  62 PROVISIONS AS TO PROVISIONAL LEGISLATIVE ASSEMBLY View Judgements
  63 SPECIAL COMMITTEE FOR DEVELOPMENT OF SHILLONG View Judgements
  64 PROVISIONS AS TO CONTINUANCE OF COURTS View Judgements
  65 PROVISIONS RELATING TO SERVICES View Judgements
  66 CONTINUANCE OF EXISTING LAWS AND THEIR ADAPTATIONS View Judgements
  67 AUTONOMOUS STATE TO BE A STATE FOR CERTAIN PURPOSES OF THE CONSTITUTION View Judgements
  68 POWER OF GOVERNMENTS OF ASSAM AND MEGHALAYA TO CARRY ON TRADE, ETC., IN MEGHALAYA View Judgements
  69 POWER TO SUSPEND PROVISIONS OF THIS ACT IN CASE OF FAILURE OF CENSTITUTIONA1 MACHINERY View Judgements
  70 CONSTRUCTION OF REFERENCE TO "STATE" AND "STATE GOVERNMENT" IN OTHER LAWS IN RELATION TO MEGHALAYA View Judgements
  71 POWER TO CONSTRUE LAWS View Judgements
  72 EFFECT OF PROVISIONS OF ACT INCONSISTENT WITH OTHER LAWS View Judgements
  73 POWER TO REMOVE DIFFICULTIES View Judgements
  74 AMENDMENT OF THE SIXTH SCHEDULE View Judgements
  75 AMENDMENT OF ACT 2 OF 1934 View Judgements
  76 AMENDMENT OF ACT 37 OF 1956 View Judgements
  77 POWER TO MAKE RULES View Judgements



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