Madhya Pradesh Reorganisation Act, 2000


Section
Section Title
  INTRODUCTION
  1 Short title View Judgements
  2 Definitions View Judgements
  3 Formation of Chhatisgarh State View Judgements
  4 State of Madhya Pradesh and territorial divisions thereof View Judgements
  5 Amendment of the First Schedule to the Constitution View Judgements
  6 Saving powers of the State Government View Judgements
  7 Amendment of the Fourth Schedule to the Constitution View Judgements
  8 Allocation of sitting members View Judgements
  9 Representation in the House of the People View Judgements
  10 Delimitation of Parliamentary and Assembly constituencies View Judgements
  11 Provision as to sitting members View Judgements
  12 Provisions as to Legislative Assemblies View Judgements
  13 Allocation of sitting members View Judgements
  14 Duration of Legislative Assemblies View Judgements
  15 Speakers and Deputy Speakers View Judgements
  16 Rules of procedure View Judgements
  17 Delimitation of constituencies View Judgements
  18 Power of the Election Commission to maintain Delimitation Ordersup-to-date View Judgements
  19 Amendment of the Scheduled Castes Order View Judgements
  20 Amendment of the Scheduled Tribes Order View Judgements
  21 High Court of Chhattisgarh View Judgements
  22 Judges of Chhattisgarh High Court View Judgements
  23 Jurisdiction of Chhattisgarh High Court View Judgements
  24 Special provision relating to Bar Council and advocates View Judgements
  25 Practice and procedure in Chhattisgarh High Court . View Judgements
  26 Custody of seal of Chhattisgarh High Court View Judgements
  27 Form of writs and other processes View Judgements
  28 Powers of Judges View Judgements
  29 Procedure as to appeals to Supreme Court View Judgements
  30 Transfer of proceedings from Madhya Pradesh High Court to Chhattisgarh High Court View Judgements
  31 Right to appear or to act in proceedings transferred to Chhattisgarh High Court View Judgements
  32 Interpretation View Judgements
  33 Saving View Judgements
  34 Authorisation of expenditure of Chhattisgarh State View Judgements
  35 Reports relating to accounts of Madhya Pradesh State View Judgements
  36 Distribution of revenue View Judgements
  37 Application of Part View Judgements
  38 Land and goods View Judgements
  39 Treasury and bank balances View Judgements
  40 Arrears of taxes View Judgements
  41 Right to recover loans and advances View Judgements
  42 Investments and credits in certain funds View Judgements
  43 Assets and liabilities of State undertaking View Judgements
  44 Public Debt View Judgements
  45 Floating loans View Judgements
  46 Refund of taxes collected in excess View Judgements
  47 Deposits, etc View Judgements
  48 Provident fund View Judgements
  49 Pensions View Judgements
  50 Contracts View Judgements
  51 Liability in respect of actionable wrong View Judgements
  52 Liability as guarantor View Judgements
  53 Items in suspense View Judgements
  54 Residuary provision View Judgements
  55 Apportionment of assets or liabilities by agreement View Judgements
  56 Power of Central Government to order allocation or adjustment in certain cases View Judgements
  57 Certain expenditure to be charged on Consolidated Fund View Judgements
  58 Provisions as to Madhya Pradesh State Electricity Board, State Road Transport Corporation and State Warehousing Corporation, etc. View Judgements
  59 Provisions as to Madhya Pradesh State Financial Corporation View Judgements
  60 Provisions as to certain companies View Judgements
  61 Functioning of organization, registered society or trust incorporated on behest of State Government View Judgements
  62 General provisions as to statutory corporations View Judgements
  63 Temporary provisions as to continuance of certain existing road transport permits View Judgements
  64 Special provisions relating to retrenchment compensation in certain cases View Judgements
  65 Special provisions as to income-tax View Judgements
  66 Continuance of facilities in certain State institutions View Judgements
  67 Provisions relating to All-India Services View Judgements
  68 Provisions relating to services in Madhya Pradesh and Chhattisgarh View Judgements
  69 Provisions relating to other services View Judgements
  70 Provisions as to continuance of officers in same post View Judgements
  71 Advisory Committees View Judgements
  72 Power of Central Government to give directions View Judgements
  73 Provisions as to State Public Service Commission View Judgements
  74 Jurisdiction of the Commissions, Authorities and Tribunals View Judgements
  75 Management of power and water supply in certain cases View Judgements
  76 Inter-State River Water Board View Judgements
  77 Amendment of Act 37 of 1956 View Judgements
  78 Territorial extent of laws View Judgements
  79 Power to adapt laws View Judgements
  80 Power to construe laws View Judgements
  81 Power to name authorities, etc., for exercising statutory functions View Judgements
  82 Legal proceedings View Judgements
  83 Transfer of pending proceedings View Judgements
  84 Right of pleaders to practise in certain cases View Judgements
  85 Effect of provisions of the Act inconsistent with other laws View Judgements
  86 Power to remove difficulties View Judgements



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