Section 1   [ View Judgements ]

Section 1


(1)It is hereby declared that the Governor and Governor in Council of the presidency of Fort William in Bengal shall, within that presidency as so delimited as aforesaid, have all the rights, duties, functions, and immunities which the Governors and Governors in Council of the presidencies of Fort St. George and Bombay respectively possess, and all enactments relating to the Governors of those presidencies and the councils (whether for executive or legislative purposes) thereof and the members of those Councils shall apply accordingly to the Governor of the presidency of Fort William in Bengal, and his Council and the members of that Council: Provided that-

(a) if the Governor-General in Council reserves to himself any powers now exercisable by him in relation to the presidency of Fort William in Bengal, those powers shall continue to be exercisable by the Governor-General in Council in the like manner and to the like extent as heretofore; and

(b) it shall not be obligatory to nominate the advocate-general of the presidency of Fort William in Bengal or any officer acting in that capacity to be a member of the Legislative Council of the Governor of that presidency.

(2) The power of the Governor-General in Council under section one of the Indian Presidency Towns Act, 1815, to extend the limits of the town of Calcutta shall be transferred to the Governor in Council of the presidency of Fort William in Bengal.

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