BIHAR AND WEST BENGAL (TRANSFER OF TERRITORIES) ACT, 1956


Section
Section Title
  INTRODUCTION
  1 SHORT TITLES View Judgements
  2 DEFINITIONS View Judgements
  3 TRANSFER OF TERRITORIES FROM BIHAR TO WEST BENGAL View Judgements
  4 AMENDMENT OF FIRST SCHEDULE TO THE CONSTITUTION View Judgements
  5 AMENDMENT OF FOURTH SCHEDULE TO THE CONSTITUTION View Judgements
  6 BYE--ELECTION TO FILL VACANCIES IN THE COUNCIL OF STATES View Judgements
  7 TERM OF OFFICE OF MEMBERS OF THE COUNCIL OF STATES View Judgements
  8 PROVISION AS TO EXISTING HOUSE OF THE PEOPLE View Judgements
  9 ALLOCATION OF CERTAIN SITTING MEMBERS OF THE BIHAR LEGISLATIVE ASSEMBLY View Judgements
  10 DURATION OF LEGISLATIVE ASSEMBLIES OF BIHAR AND WEST BENGAL View Judgements
  11 BIHAR LEGISLATIVE COUNCIL View Judgements
  12 WEST BENGAL LEGISLATIVE COUNCIL View Judgements
  13 ALLOCATION OF SEATS IN THE HOUSE OF THE PEOPLE AND ASSIGNMENT OF SEATS TO STATE LEGISLATIVE ASSEMBLIES View Judgements
  14 MODIFICATION OF THE SCHEDULED CASTES AND SCHEDULED TRIBES ORDERS View Judgements
  15 DETERMINATION OF POPULATION OF SCHEDULED CASTES AND SCHEDULED TRIBES View Judgements
  16 DELIMITATION OF CONSTITUENCIES View Judgements
  17 EXTENSION OF JURISDICTION OF, AND TRANSFER OF PROCEEDINGS TO, CALCUTTA HIGH COURT View Judgements
  18 RIGHT TO APPEAR IN ANY PROCEEDINGS TRANSFERRED TO CALCUTTA HIGH COURT View Judgements
  19 INTERPRETATION View Judgements
  20 APPROPRIATION OF MONEYS FOR EXPENDITURE IN TRANSFERRED APPROPRIATION ACTS View Judgements
  21 DISTRIBUTION OF REVENUES View Judgements
  22 LAND AND GOODS View Judgements
  23 TREASURY AND BANK BALANCES View Judgements
  24 ARREARS OF TAXES View Judgements
  25 RIGHT TO RECOVER LOANS AND ADVANCES View Judgements
  26 CREDITS IN CERTAIN FUNDS View Judgements
  27 ASSETS AND LIABILITIES OF STATE UNDERTAKINGS View Judgements
  28 PUBLIC DEBT View Judgements
  29 REFUND OF TAXES COLLECTED IN EXCESS View Judgements
  30 DEPOSITS View Judgements
  31 PROVIDENT FUNDS View Judgements
  32 PENSIONS View Judgements
  33 CONTRACTS View Judgements
  34 LIABILITY IN RESPECT OF ACTIONABLE WRONG View Judgements
  35 LIABILITY AS GUARANTOR OF CO CO--OPERATIVE SOCIETIES View Judgements
  36 ITEMS IN SUSPENSE View Judgements
  37 POWER OF THE CENTRAL GOVERNMENT TO ORDER ALLOCATION OR ADJUSTMENT IN CERTAIN CASES View Judgements
  38 CERTAIN EXPENDITURE TO BE CHARGED ON THE CONSOLIDATED FUND View Judgements
  39 STATE FINANCIAL CORPORATIONS View Judgements
  40 TEMPORARY PROVISIONS AS TO THE CONTINUANCE OF CERTAIN EXISTING ROAD TRANSPORT PERMITS View Judgements
  41 PROVISIONS RELATING TO SERVICES View Judgements
  42 PROVISIONS AS TO THE CONTINUANCE OF OFFICERS IN THE SAME POSTS View Judgements
  43 TERRITORIAL EXTENT OF LAWS View Judgements
  44 POWER TO ADAPT LAWS View Judgements
  45 POWER TO CONSTRUE LAWS View Judgements
  46 POWER TO NAME AUTHORITIES, ETC. FOR EXERCISING STATUTORY FUNCTIONS View Judgements
  47 LEGAL PROCEEDINGS View Judgements
  48 TRANSFER OF PENDING PROCEEDINGS View Judgements
  49 RIGHT OF PLEADERS TO PRACTISE IN CERTAIN COURTS View Judgements
  50 EFFECT OF PROVISIONS INCONSISTENT WITH OTHER LAWS View Judgements
  51 POWER TO REMOVE DIFFICULTIES View Judgements
  52 POWER TO MAKE RULES View Judgements
  SCHEDULE I APPORTIONMENT OF LIABILITY IN RESPECT OF PENSIONS



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