Section 3   [ View Judgements ]

CREATION OF LEGISLATIVE COUNCILS OF CHIEF COMMISSIONERS


It shall be lawful for the Governor-General in Council by proclamation to extend, subject such modifications and adaptations as he may consider necessary, the provisions of the Indian Councils Acts, 1861toIndian Councils Acts, 1909, touching the making of laws and regulations for the peace and good government of provinces under Lieutenant-Governors (including the provisions as to the constitution of Legislative Councils for such provinces and the business to be transacted therein) to any territories for the time being under a Chief Commissioner, and where such provisions have been applied to any such territories the proviso to section three of the Government of India 'Act, 1854(which relates to the alteration of laws and regulations in such territories), shall not apply to those territories.

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