INTRODUCTION


An Act to make such amendments in the Law relating to the Government. of India as are consequential on the appointment of a separate Governor of Port William in Bengal, and other administrative changes in the local government of India. Whereas His Majesty has been pleased to appoint a Governor of the Presidency of Fort William in Bengal as delimited by a proclamation made by the Governor-General in Council and dated the twenty-second day of March nineteen hundred and twelve: And whereas the Governor-General in Council by two further proclamations of the same date has constituted a new province under a Lieutenant- Governor, styled the province of Bihar and Orissa, and has taken the province of Assam under the immediate authority and management of the Governor- General in Council: And whereas it is expedient to declare what powers are exerciseable by the Governor and Governor in Council of the' presidency of Fort William in Bengal and to make other .provisions with respect to the administrative changes effected as aforesaid: Be it therefore enacted by the King's Most Excellent Majesty, by arid with the .advice and consent of the Lords Spiritual and Temporal, and Commons, in this present Parliament assembled, any by the authority of the same, as follows:-

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