BIHAR REORGANISATION ACT, 2000


Section
Section Title
  INTRODUCTION
  1 SHORT TITLE View Judgements
  2 DEFINITIONS View Judgements
  3 FORMATION OF JHARKHAND STATE View Judgements
  4 STATE OF BIHAR AND TERRITORIAL DIVISIONS THEREOF View Judgements
  5 AMENDMENT OF THE FIRST SCHEDULE TO THE CONSTITUTION View Judgements
  6 SAVING POWERS OF STATE GOVERNMENTS View Judgements
  7 AMENDMENT OF THE FOURTH SCHEDULE TO THE CONSTITUTION View Judgements
  8 ALLOCATION OF SITTING MEMBERS View Judgements
  9 REPRESENTATION IN THE HOUSE OF THE PEOPLE View Judgements
  10 DELIMITATION OF PARLIAMENTARY AND ASSEMBLY CONSTITUENCIES View Judgements
  11 PROVISION AS TO SITTING MEMBERS View Judgements
  12 PROVISIONS AS TO LEGISLATIVE ASSEMBLIES View Judgements
  13 ALLOCATION OF SITTING MEMBERS View Judgements
  14 DURATION OF LEGISLATIVE ASSEMBLIES View Judgements
  15 SPEAKER AND DEPUTY SPEAKER View Judgements
  16 RULES OF PROCEDURE View Judgements
  17 LEGISLATIVE COUNCIL OF BIHAR View Judgements
  18 COUNCIL CONSTITUENCIES View Judgements
  19 PROVISION AS TO SITTING MEMBERS View Judgements
  20 CHAIRMAN AND DEPUTY CHAIRMAN View Judgements
  21 DELIMITATION OF CONSTITUENCIES View Judgements
  22 POWER OF THE ELECTION COMMISSION TO MAINTAIN DELIMITATION ORDERS UP- TO- DATE View Judgements
  23 AMENDMENT OF THE SCHEDULED CASTES ORDER View Judgements
  24 AMENDMENT OF THE SCHEDULED TRIBES ORDER View Judgements
  25 HIGH COURT OF JHARKHAND View Judgements
  26 JUDGES OF HIGH COURT View Judgements
  27 JURISDICTION OF HIGH COURT View Judgements
  28 SPECIAL PROVISION RELATING TO BAR COUNCIL AND ADVOCATES View Judgements
  29 PRACTICE AND PROCEDURE IN COMMON HIGH COURT View Judgements
  30 CUSTODY OF SEAL OF HIGH COURT View Judgements
  31 FORM OF WRITS AND OTHER PROCESSES View Judgements
  32 POWERS OF JUDGES View Judgements
  33 PROCEDURE AS TO APPEALS TO SUPREME COURT View Judgements
  34 TRANSFER OF PROCEEDINGS FROM HIGH COURT AT PATNA TO HIGH COURT OF JHARKHAND View Judgements
  35 RIGHT TO APPEAR OR TO ACT IN PROCEEDINGS TRANSFERRED TO HIGH COURT OF JHARKHAND View Judgements
  36 INTERPRETATION View Judgements
  37 SAVING View Judgements
  38 AUTHORISATION OF EXPENDITURE OF JHARKHAND STATE View Judgements
  39 REPORTS RELATING TO ACCOUNTS OF BIHAR STATE View Judgements
  40 DISTRIBUTION OF REVENUE View Judgements
  41 APPLICATION OF PART View Judgements
  42 LAND AND GOODS View Judgements
  43 TREASURY AND BANK BALANCES View Judgements
  44 ARREARS OF TAXES View Judgements
  45 RIGHT TO RECOVER LOANS AND ADVANCES View Judgements
  46 INVESTMENTS AND CREDITS IN CERTAIN FUNDS View Judgements
  47 ASSETS AND LIABILITIES OF STATE UNDERTAKINGS View Judgements
  48 PUBLIC DEBT View Judgements
  49 FLOATING DEBT View Judgements
  50 REFUND OF TAXES COLLECTED IN EXCESS View Judgements
  51 DEPOSITS, ETC View Judgements
  52 PROVIDENT FUND View Judgements
  53 PENSIONS View Judgements
  54 CONTRACTS View Judgements
  55 LIABILITY IN RESPECT OF ACTIONABLE WRONG. View Judgements
  56 LIABILITY AS GUARANTOR View Judgements
  57 ITEMS IN SUSPENSE View Judgements
  58 RESIDUARY PROVISION View Judgements
  59 APPORTIONMENT OF ASSETS OR LIABILITIES BY AGREEMENT View Judgements
  60 POWER OF CENTRAL GOVERNMENT TO ORDER ALLOCATION OR ADJUSTMENT IN CERTAIN CASES View Judgements
  61 CERTAIN EXPENDITURE TO BE CHARGED ON CONSOLIDATED FUND View Judgements
  62 PROVISIONS AS TO BIHAR STATE ELECTRICITY BOARD, STATE WAREHOUSING CORPORATION AND STATE ROAD TRANSPORT CORPORATION View Judgements
  63 CONTINUANCE OF ARRANGEMENTS IN REGARD TO GENERATION AND SUPPLY OF ELECTRIC POWER AND SUPPLY OF WATER View Judgements
  64 PROVISIONS AS TO BIHAR STATE FINANCIAL CORPORATION View Judgements
  65 PROVISIONS AS TO CERTAIN COMPANIES View Judgements
  66 GENERAL PROVISIONS AS TO STATUTORY CORPORATIONS View Judgements
  67 TEMPORARY PROVISIONS AS TO CONTINUANCE OF CERTAIN EXISTING ROAD TRANSPORT PERMITS View Judgements
  68 SPECIAL PROVISIONS RELATING TO RETRENCHMENT COMPENSATION IN CERTAIN CASES View Judgements
  69 SPECIAL PROVISION AS TO INCOME --TAX View Judgements
  70 CONTINUANCE OF FACILITIES IN CERTAIN STATE INSTITUTIONS View Judgements
  71 PROVISIONS RELATING TO ALL ALL--INDIA SERVICES View Judgements
  72 PROVISIONS RELATING TO SERVICES IN BIHAR AND JHARKHAND View Judgements
  73 OTHER PROVISIONS RELATING TO SERVICES View Judgements
  74 PROVISIONS AS TO CONTINUANCE OF OFFICERS IN SAME POST View Judgements
  75 ADVISORY COMMITTEES View Judgements
  76 POWER OF CENTRAL GOVERNMENT TO GIVE DIRECTIONS View Judgements
  77 PROVISIONS AS TO STATE PUBLIC SERVICE COMMISSION View Judgements
  78 WATER RESOURCES DEVELOPMENT AND ITS MANAGEMENT View Judgements
  79 CONSTITUTION AND FUNCTIONS OF MANAGEMENT BOARD View Judgements
  80 STAFF OF THE MANAGEMENT BOARD View Judgements
  81 JURISDICTION OF THE BOARD View Judgements
  82 POWER TO MAKE REGULATIONS View Judgements
  83 AMENDMENT OF ACT 37 OF 1956 View Judgements
  84 TERRITORIAL EXTENT OF LAWS View Judgements
  85 POWER TO ADAPT LAWS View Judgements
  86 POWER TO CONSTRUE LAWS View Judgements
  87 POWER TO NAME AUTHORITIES, ETC., FOR EXERCISING STATUTORY FUNCTIONS View Judgements
  88 LEGAL PROCEEDINGS View Judgements
  89 TRANSFER OF PENDING PROCEEDINGS View Judgements
  90 RIGHT OF PLEADERS TO PRACTISE IN CERTAIN CASES View Judgements
  91 EFFECT OF PROVISIONS OF THE ACT INCONSISTENT WITH OTHER LAWS View Judgements
  92 POWER TO REMOVE DIFFICULTIES View Judgements



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