GOVERNMENT OF NATIONAL CAPITAL TERRITORY OF DELHI ACT, 1991


Section
Section Title
  INTRODUCTION
  1 SHORT TITLE AND COMMENCEMENT View Judgements
  2 DEFINITIONS View Judgements
  3 LEGISLATIVE ASSEMBLY AND ITS COMPOSITION View Judgements
  4 QUALIFICATIONS FOR MEMBERSHIP OF LEGISLATIVE ASSEMBLY View Judgements
  5 DURATION OF LEGISLATIVE ASSEMBLY View Judgements
  6 SESSIONS OF LEGISLATIVE ASSEMBLY, PROROGATION AND DISSOLUTION View Judgements
  7 SPEAKER AND DEPUTY SPEAKER OF LEGISLATIVE ASSEMBLY View Judgements
  8 SPEAKER OR DEPUTY SPEAKER NOT TO PRESIDE WHILE A RESOLUTION FOR HIS REMOVAL FROM OFFICE IS UNDER CONSIDERATION View Judgements
  9 RIGHT OF LIEUTENANT GOVERNOR TO ADDRESS AND SEND MESSAGES TO LEGISLATIVE ASSEMBLY View Judgements
  10 SPECIAL ADDRESS BY THE LIEUTENANT GOVERNOR View Judgements
  11 RIGHTS OF MINISTERS AS RESPECTS LEGISLATIVE ASSEMBLY View Judgements
  12 OATH OR AFFIRMATION BY MEMBERS View Judgements
  13 VOTING IN ASSEMBLY, POWER OF ASSEMBLY TO ACT NOTWITHSTANDING VACANCIES AND QUORUM View Judgements
  14 VACATION OF SEATS View Judgements
  15 DISQUALIFICATIONS FOR MEMBERSHIP View Judgements
  16 DISQUALIFICATION ON GROUND OF DEFECTION View Judgements
  17 PENALTY FOR SITTING AND VOTING BEFORE MAKING OATH OR AFFIRMATION OR WHEN NOT QUALIFIED OR WHEN DISQUALIFIED View Judgements
  18 POWERS, PRIVILEGES, ETC. OF MEMBERS View Judgements
  19 SALARIES AND ALLOWANCES OF MEMBERS View Judgements
  20 EXEMPTION OF PROPERTY OF THE UNION FROM TAXATION. View Judgements
  21 RESTRICTIONS ON LAWS PASSED BY LEGISLATIVE ASSEMBLY WITH 'RESPECT TO CERTAIN MATTERS View Judgements
  22 SPECIAL PROVISIONS AS TO FINANCIAL BILLS View Judgements
  23 PROCEDURE AS TO LAPSING OF BILLS View Judgements
  24 ASSENT TO BILLS View Judgements
  25 BILLS RESERVED FOR CONSIDERATION View Judgements
  26 REQUIREMENTS AS TO SANCTION, ETC View Judgements
  27 ANNUAL FINANCIAL STATEMENT View Judgements
  28 PROCEDURE IN LEGISLATIVE ASSEMBLY WITH RESPECT TO ESTIMATES View Judgements
  29 APPROPRIATION BILLS View Judgements
  30 SUPPLEMENTARY, ADDITIONAL OR EXCESS GRANTS View Judgements
  31 VOTES ON ACCOUNT View Judgements
  32 AUTHORISATION OF EXPENDITURE PENDING ITS SANCTION BY LEGISLATIVE ASSEMBLY View Judgements
  33 RULES OF PROCEDURE View Judgements
  34 OFFICIAL LANGUAGE OR LANGUAGES OF THE CAPITAL AND LANGUAGE OR LANGUAGES TO BE USED IN LEGISLATIVE ASSEMBLY View Judgements
  35 LANGUAGE TO BE USED FOR BILLS, ACTS, ETC View Judgements
  36 RESTRICTION ON DISCUSSION IN THE LEGISLATIVE ASSEMBLY View Judgements
  37 COURTS NOT TO INQUIRE INTO PROCEEDINGS OF LEGISLATIVE ASSEMBLY View Judgements
  38 ELECTION COMMISSION TO DELIMIT CONSTITUENCIES View Judgements
  39 POWERS OF ELECTION COMMISSION TO MAINTAIN DELIMITATION ORDERS UP-TO-DATE View Judgements
  40 ELECTIONS TO THE LEGISLATIVE ASSEMBLY View Judgements
  41 MATTERS IN WHICH LIEUTENANT GOVERNOR TO ACT IN HIS DISCRETION View Judgements
  42 ADVICE BY MINISTERS View Judgements
  43 OTHER PROVISIONS AS TO MINISTERS View Judgements
  44 CONDUCT OF BUSINESS View Judgements
  45 DUTIES OF CHIEF MINISTER AS RESPECTS THE FURNISHING OF INFORMATION TO THE LIEUTENANT GOVERNOR, ETC View Judgements
  46 CONSOLIDATED FUND OF THE CAPITAL View Judgements
  46A PUBLIC ACCOUNT OF THE CAPITAL AND MONEYS CREDITED TO IT. View Judgements
  47 CONTINGENCY FUND OF THE CAPITAL View Judgements
  47A BORROWING UPON THE SECURITY OF THE CONSOLIDATED FUND OF THE CAPITAL. View Judgements
  47B FORM OF ACCOUNTS OF THE CAPITAL View Judgements
  48 AUDIT REPORTS View Judgements
  49 RELATION OF LIEUTENANT GOVERNOR AND HIS MINISTERS TO PRESIDENT View Judgements
  50 PERIOD OF ORDER MADE UNDER ARTICLE 239AB AND APPROVAL THEREOF BY PARLIAMENT View Judgements
  51 AUTHORISATION OF EXPENDITURE BY PRESIDENT View Judgements
  52 CONTRACTS AND SUITS View Judgements
  53 POWER OF PRESIDENT TO REMOVE DIFFICULTIES View Judgements
  54 LAYING OF RULES BEFORE LEGISLATIVE ASSEMBLY View Judgements
  55 AMENDMENT OF SECTION 27A OF ACT 43 OF 1950 View Judgements
  56 REPEAL OF ACT 19 OF 1966 View Judgements



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