INTRODUCTION


An Act to provide for further postponement of elections to certain village panchayats for a short period on account of ensuing general elections to the State Legislative Assembly, Zilla Parishads and Panchayat Samitis.

WHEREAS elections to certain village panchayats stood postponed under the Maharashtra Village Panchayats (Postponement of Elections during the Emergency) Act, 1975, but, as the Emergency had been withdrawn, that Act would have remained in operation only upto and inclusive of the 20th September, 1977, and the elections were required to be held to consititute new panchayats in place of the existing panchayats, whose term stood extended under that Act;

AND WHEREAS general elections of about 10,550 panchayats were accordingly due to be held in the near future

AND WHEREAS the electoral roll of the Maharashtra Legislative Assembly is the basis for the list of voters maintained for elections to the panchayats and the roll of the Assembly was under revision, inter alia, for inclusion of the names of such voters as have attained the age of 21 years on the 1st January, 1977, and this work of revision was expected to be completed by the end of October, 1977

AND WHEREAS after the revised Assembly roll was available, it would be possible to have up-to-date list of voters and to settle the wards etc. finally for elections to the panchayats;

AND WHEREAS the Collectors and other officers would be engaged in making advance preparations for the ensuing general elections to the State Legislative Assembly

AND WHEREAS the general elections to the Zilla Parishads and to the Panchayat Samitis (the procedure for which has been changed) were proposed to be held simultaneously with, or soon after, the general elections to the Legislative Assembly

AND WHEREAS the programme for all these elections would have to be adjusted in such a manner as to enable the Collectors, without dislocating their other work, to make proper arrangements for sparing and deployment of the necessary staff and for taking other steps for holding these elections one after the other and to ensure that no inconvenience is caused to the candidates and the voters concerned,



1 For Statement of Objects and Reasons See Maharashtra Government Gazette 1977 Part V, Extra, page 337.



AND WHEREAS for the reasons stated above, it was necessary to provide for further postponement of elections to the Panchayats for a short period upto and inclusive of the 31st May, 1978, and in consequence to extend the term of office of existing members and administrators of the panchayats concerned and to provide for other connected matters

AND WHEREAS both Houses of the State Legislature were not in session;

AND WHEREAS the Governor of Maharashtra was satisfied that circumstances existed which rendered it necessary for him to take immediate action to provide for the postponement of elections and extension of the term of office as aforesaid and for matters connected therewith ; and therefore, promulgated the Maharashtra Village Panchayats (Postponement of Elections due to ensuing General Elections to the State Legislative Assembly, Zilla Parishads and Panchayat Samitis) Ordinance, 1977, on the 6th day of September, 1977;

AND WHEREAS it is expedient to replace the said Ordinance by an Act of the

State Legislature; It is hereby enacted in the Twenty-eighth Year of the Republic of India as follows:-

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