Section 2   [ View Judgements ]

Amendment of Section 61 of Act 81 of 1971.


In Section 61 of the North-Eastern Areas (Reorganisation) Act, 1971, for sub-section (3), the following sub-section shall be substituted, namely—

“(3) On and from the date of commencement of the North-Eastern Areas (Reorganisation) Amendment Act, 2012, there shall be constituted each for the State of Manipur and for the State of Tripura a separate cadre of the Indian Administrative Service, a separate cadre of the Indian Police Service and a separate cadre of the Indian Forest Service.

(3-A) The initial strength and composition of the State cadres referred to in sub-section (1) shall be such as the Central Government may, by order, determine before the date of commencement of the North-Eastern Areas (Reorganisation) Amendment, 2012.

(3-B) The members of each of the said services borne on the joint cadre for the States of Manipur and Tripura in each category of the All-India Services immediately before the commencement of the North-Eastern Areas (Reorganisation) Amendment Act, 2012 shall be allocated to the State cadres of the same service constituted under sub-section (1) in such manner and with effect from such date or dates as the Central Government may, by order, specify.

(3-C) Nothing in this Section shall be deemed to affect the operation, on or after the commencement of the North-Eastern Areas (Reorganisation) Amendment Act, 2012, of the All India Services Act, 1951 (61 of 1951), or the Rules and Regulations made thereunder.”.

#LawyerServices #Section #Act #Law #Statute #IndianLaw #Kanoon