BOMBAY REORGANISATION ACT, 1960


Section
Section Title
  INTRODUCTION
  1 SHORT TITLE View Judgements
  2 DEFINITIONS View Judgements
  3 FORMATION OF GUJARAT STATE View Judgements
  4 AMENDMENT OF THE FIRST SCHEDULE TO THE CONSTITUTION View Judgements
  5 SAVING POWERS OF STATE GOVERNMENT View Judgements
  6 AMENDMENT OF THE FOURTH SCHEDULE TO THE CONSTITUTION View Judgements
  7 ALLOCATION OF SITTING MEMBERS View Judgements
  8 BYE-ELECTIONS TO FILL VACANCIES View Judgements
  9 TERM OF OFFICE View Judgements
  10 REPRESENTATION IN THE HOUSE OF THE PEOPLE View Judgements
  11 DELIMITATION OF PARLIAMENTARY CONSTITUENCIES View Judgements
  12 PROVISION AS TO SITTING MEMBERS View Judgements
  13 STRENGTH OF LEGISLATIVE ASSEMBLIES View Judgements
  14 DELIMITATION OF ASSEMBLY CONSTITUENCIES View Judgements
  15 ALLOCATION OF MEMBERS View Judgements
  16 DURATION OF LEGISLATIVE ASSEMBLIES View Judgements
  17 SPEAKERS AND DEPUTY SPEAKERS View Judgements
  18 RULES OF PROCEDURE View Judgements
  19 SPECIAL PROVISIONS IN RELATION TO GUJARAT LEGISLATIVE ASSEMBLY View Judgements
  20 AMENDMENT OF ARTICLE 168 OF THE CONSTITUTION View Judgements
  21 LEGISLATIVE COUNCIL OF MAHARASHTRA View Judgements
  22 COUNCIL CONSTITUENCIES View Judgements
  23 PROVISION AS TO CERTAIN SITTING MEMBERS View Judgements
  24 SPECIAL PROVISION AS TO BIENNIAL ELECTIONS View Judgements
  25 CHAIRMAN AND DEPUTY CHAIRMAN View Judgements
  26 AMENDMENT OF THE SCHEDULED CASTES ORDER View Judgements
  27 AMENDMENT OF THE SCHEDULED TRIBES ORDER View Judgements
  28 HIGH COURT FOR GUJARAT View Judgements
  29 JUDGES OF GUJARAT HIGH COURT View Judgements
  30 JURISDICTION OF GUJARAT HIGH COURT View Judgements
  31 POWER TO ENROL ADVOCATES View Judgements
  32 PRACTICE AND PROCEDURE IN GUJARAT HIGH COURT View Judgements
  33 CUSTODY OF SEAL OF GUJARAT HIGH COURT View Judgements
  34 FORM OF WRITS AND OTHER PROCESS View Judgements
  35 POWERS OF JUDGES View Judgements
  36 PROCEDURE AS TO APPEALS TO SUPREME COURT View Judgements
  37 TRANSFER OF PROCEEDINGS FROM BOMBAY HIGH COURT TO GUJARAT HIGH COURT View Judgements
  38 RIGHT TO APPEAR OR TO ACT IN PROCEEDINGS TRANSFERRED TO GUJARAT HIGH COURT View Judgements
  39 INTERPRETATION View Judgements
  40 SAVINGS View Judgements
  41 PERMANENT BENCH OF BOMBAY HIGH COURT AT NAGPUR View Judgements
  42 AUTHORISATION OF EXPENDITURE OF GUJARAT STATE View Judgements
  43 REPORTS RELATING TO ACCOUNTS OF BOMBAY STATE View Judgements
  44 ALLOWANCES AND PRIVILEGES OF GOVERNOR OF GUJARAT View Judgements
  45 DISTRIBUTION OF REVENUES View Judgements
  46 APPLICATION OF PART View Judgements
  47 LAND AND GOODS View Judgements
  48 TREASURY AND BANK BALANCES View Judgements
  49 ARREARS OF TAXES View Judgements
  50 RIGHT TO RECOVER LOANS AND ADVANCES View Judgements
  51 CREDITS IN CERTAIN FUNDS View Judgements
  52 SPECIAL REVENUE RESERVE FUND IN GUJARAT View Judgements
  53 ASSETS AND LIABILITIES OF STATE UNDERTAKINGS View Judgements
  54 PUBLIC DEBT View Judgements
  55 FLOATING DEBT View Judgements
  56 REFUND OF TAXES COLLECTED IN EXCESS View Judgements
  57 DEPOSITS, ETC View Judgements
  58 PROVIDENT FUND View Judgements
  59 PENSIONS View Judgements
  60 CONTRACTS View Judgements
  61 LIABILITY IN RESPECT OF ACTIONABLE WRONG View Judgements
  62 LIABILITY AS GUARANTOR View Judgements
  63 ITEMS IN SUSPENSE View Judgements
  64 RESIDUARY PROVISION View Judgements
  65 APPORTIONMENT OF ASSETS OR LIABILITIES BY AGREEMENT View Judgements
  66 POWER OF CENTRAL GOVERNMENT TO ORDER ALLOCATION OR ADJUSTMENT IN CERTAIN .CMC View Judgements
  67 CERTAIN EXPENDITURE TO BE CHARGED ON CONSOLIDATED FUND View Judgements
  68 PROVISIONS AS TO BOMBAY STATE ELECTRICITY BOARD AND STATE WAREHOUSE CORPORATION View Judgements
  69 CONTINUANCE OF ARRANGEMENTS IN REGARD TO GENERATION AND SUPPLY OF ELECTRIC POWER AND SUPPLY OF WATER View Judgements
  70 PROVISIONS AS TO BOMBAY STATE FINANCIAL CORPORATION View Judgements
  71 AMENDMENT OF ACT LXIV OF 1950 View Judgements
  72 SPECIAL PROVISION FOR BAR COUNCIL OF GUJARAT View Judgements
  73 AMENDMENT OF ACT VI OF 1942 View Judgements
  74 GENERAL PROVISION AS TO STATUTORY CORPORATION View Judgements
  75 AMENDMENT OF ACT XXXVIII OF 1957 View Judgements
  76 TEMPORARY PROVISION AS TO CONTINUANCE OF CERTAIN EXISTING ROAD TRANSPORT PERMITS View Judgements
  77 SPECIAL PROVISION RELATING TO RETRENCHMENT COMPETITION IN CERTAIN CASES View Judgements
  78 SPECIAL PROVISION AS TO INCOME--TAX View Judgements
  79 CONTINUANCE OF FACILITIES IN CERTAIN STATE INSTITUTIONS View Judgements
  80 PROVISIONS RELATING TO ALL--INDIA SERVICES View Judgements
  81 PROVISIONS RELATING TOGETHER SERVICES View Judgements
  82 PROVISIONS AS TO CONTINUANCE OF OFFICERS IN SAME POST View Judgements
  83 POWER OF CENTRAL GOVERNMENT TO GIVE DIRECTIONS View Judgements
  84 PROVISIONS AS TO BOMBAY PUBLIC SERVICE COMMISSION View Judgements
  85 AMENDMENT OF ARTICLE 371 OF THE CONSTITUTION View Judgements
  86 AMENDMENT OF ACT XXXVII OF 1956 View Judgements
  87 TERRITORIAL EXTENT OF LAWS View Judgements
  88 POWER TO ADAPT LAWS View Judgements
  89 POWER TO CONSTRUE LAWS View Judgements
  90 POWER TO NAME AUTHORITIES, ETC., FOR EXERCISING STATUTORY FUNCTIONS View Judgements
  91 LEGAL PROCEEDINGS View Judgements
  92 TRANSFER OF PENDING PROCEEDINGS View Judgements
  93 RIGHT OF PLEADERS TO PRACTISE IN CERTAIN CASES View Judgements
  94 EFFECT OF PROVISIONS OF THE ACT INCONSISTENT WITH OTHER LAWS View Judgements
  95 POWER TO REMOVE DIFFICULTIES View Judgements
  96 POWER TO MAKE RULES View Judgements



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