Government of Union Territories Act, 1963


Section
Section Title
  INTRODUCTION
  PREAMBLE
  title PART I : PRELIMINARY View Judgements
  1 Short title and commencement View Judgements
  2 Definitions and interpretation View Judgements
  title PART ll : LEGISLATIVE ASSEMBLIES View Judgements
  3 Legislative Assemblies for Union territories and their composition View Judgements
  4 Qualification for membership of Legislative Assembly View Judgements
  5 Duration of Legislative Assemblies View Judgements
  6 Sessions of Legislative Assembly, prorogation and dissolution View Judgements
  7 Speaker and Deputy Soaker 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 Administrator to address and send messages to Legislative Assembly View Judgements
  10 Rights of Ministers as respects Legislative Assembly View Judgements
  11 Oath or affirmation by members View Judgements
  12 Voting in Assembly, power of Assembly to act notwithstanding vacancies and quorum View Judgements
  13 Vacation of seats View Judgements
  14 Disqualifications for membership View Judgements
  14A Disqualification on ground of defection for being a member View Judgements
  15 Penalty for sitting and voting before making oath or affirmation or when not qualified or when disqualified View Judgements
  16 Powers, privileges, etc., of members View Judgements
  17 Salaries and allowances of members View Judgements
  18 Extent of legislative powers View Judgements
  19 Exemption of property of the Union from taxation View Judgements
  20 Restrictions on laws passed by Legislative Assembly with respect to certain matters View Judgements
  21 Inconsistency between laws made by Parliament and laws made by Legislative Assembly View Judgements
  22 Sanction of the Administrator required for certain legislative proposals View Judgements
  23 Special provisions as to financial Bills View Judgements
  24 Procedure as to lapsing of Bills View Judgements
  25 Assent to Bills View Judgements
  25A Bills reserved for consideration View Judgements
  26 Requirements as to sanction and recommendation to be regarded as matters of procedure-only 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 Union territory and language or languages to be used in Legislative Assembly thereof View Judgements
  35 Language to be used for Acts, Bills, 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
  title PART III : DELIMITATION OF CONSTITUENCIES View Judgements
  38 Definitions View Judgements
  39 Assembly constituencies View Judgements
  40 Representation of Pondicherry in the House of the People View Judgements
  41 Duties of Delimitation Commission View Judgements
  42 Associate members View Judgements
  43 Procedure as to delimitation View Judgements
  43A Special provision for delimitation of constituencies of Mizoram Legislative Assembly View Judgements
  43B Representation of Arunachal Pradesh in the House of the People View Judgements
  43C Special provisions for delimitation of parliamentary constituencies in Arunachal Pradesh and constituencies of Arunachal Pradesh Legislative Assembly View Judgements
  43D Special provision for determination of constituencies in the Legislative Assembly of Goa, Daman and Diu for Scheduled Castes and Scheduled Tribes View Judgements
  43E Special provision as to readjustment of territorial constituencies View Judgements
  title PART IV : COUNCIL OF MINISTERS View Judgements
  44 Council of Ministers View Judgements
  45 Other provisions as to Ministers View Judgements
  46 Conduct of business View Judgements
  title PART V : MISCELLANEOUS AND TRANSITIONAL PROVISIONS View Judgements
  47 Consolidated Fund of the Union territory View Judgements
  47A Public Account of the Union territory and moneys credited to it [1] View Judgements
  48 Contingency Fund of the Union territory View Judgements
  48A [Borrowing upon the security of the Consolidated Fund of Union Territory [1] View Judgements
  48B Form of accounts of the Union territory View Judgements
  49 Audit reports View Judgements
  50 Relation of Administrator and his Ministers to President View Judgements
  51 Provisions in case of failure of constitutional machinery View Judgements
  52 Authorisation of Expenditure by President View Judgements
  53 Provisions for election to Parliament from Goa, Daman and Diu, and Pondicherry View Judgements
  54 Transitional provisions for administration of justice in certain areas in the Union territory of Mizoram View Judgements
  54A Provision as to provisional Legislative Assembly of Arunachal Pradesh View Judgements
  55 Contracts and suits View Judgements
  56 Power of President to remove difficulties View Judgements
  57 Amendment to certain enactments View Judgements
  58 Repeal and savings View Judgements
  SCHEDULE I



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