PREAMBLE


Statement of Object

Under the Proclamation issued by the President on the 15th December, 1992 the powers of the Legislature of the State of Madhya Pradesh are now exercisable by or under the authority of Parliament. There are a number of amendments to various State enactments which are required to be taken up urgently. It may not be possible for Parliament to find sufficient time to undertake the consideration of these enactments. It is, therefore, proposed that Parliament may, in accordance with the provisions of sub-clause (a) of clause (1) of article 357 of the Constitution, confer by law on the President the powers of the Legislature of the State of Madhya Pradesh to make laws for the State.



2. The Bill seeks to achieve the aforesaid object.

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