North-Eastern Areas (Reorganisation) Act, 1971


Section
Section Title
  INTRODUCTION
  1 Short title View Judgements
  2 Definitions View Judgements
  3 Establishment of the State of Manipur View Judgements
  4 Establishment of the State of Tripura View Judgements
  5 Formation of the State of Meghalaya View Judgements
  6 Formation of the Union territory of Mizoram View Judgements
  7 Formation of the Union territory of Arunachal Pradesh View Judgements
  8 Territories of the State of Assam View Judgements
  9 Amendment of First Schedule to the Constitution View Judgements
  10 Amendment of fourth Schedule to the Constitution View Judgements
  11 Allocation of sitting members representing the existing Union territories of Manipur and Tripura View Judgements
  12 Election to fill the seats allotted to the State of Meghalaya and the Union territories of Mizoram and Arunachal Pradesh View Judgements
  13 Amendment of section 27A of Act 43 of 1950 View Judgements
  14 Allocation of seats in the existing House of the People View Judgements
  15 Parliamentary constituencies of the States of Manipur and Tripura and provision as to sitting members View Judgements
  16 Provision as to sitting members representing Cachar and Dhubri parliamentary constituencies in the House of the People and the election of representative from Diphu parliamentary constituency View Judgements
  17 Parliamentary constituencies of the State of Meghalaya and provision as to sitting member representing the Autonomous Districts parliamentary constituency in the House of the people and the election of representative from Tura parliamentary constituency View Judgements
  18 Parliamentary constituency of the Union territory of Mizoram View Judgements
  19 Provision as to the member to represent Arunachal Pradesh in the House of the People View Judgements
  20 Allocation of seats in the Legislative Assemblies View Judgements
  21 Amendment of Second Schedule to Act 43 of 1950 View Judgements
  22 Delimitation of constituencies View Judgements
  23 Power of Election Commission to maintain delimitation orders up-to-date View Judgements
  24 Validation of acts done previous to the commencement of the Act View Judgements
  25 Amendment of Scheduled Castes Orders View Judgements
  26 Amendment of Scheduled Tribes Orders View Judgements
  27 Provision as to Provisional Legislative Assembly of the State of Meghalaya and as to Rules of Procedure and Conduct of Business of the Legislative Assemblies of the States of Meghalaya, Manipur and Tripura View Judgements
  28 Common High Court for Assam, Nagaland, Meghalaya, Manipur and Tripura View Judgements
  29 Jurisdiction of the common High Court View Judgements
  30 Abolition of certain Courts View Judgements
  31 Principal seat and other places of sitting of the common High Court View Judgements
  32 Extension of jurisdiction of the common High Court to the Union territories of Mizoram and Arunachal Pradesh View Judgements
  33 Allocation of expenditure of the common High Court View Judgements
  34 Special provisions relating to advocates and Bar Council View Judgements
  35 Practice and procedure in the common High Court View Judgements
  36 Custody of seal of the common High Court View Judgements
  37 Form of writ and other processes View Judgements
  38 Power of Judges View Judgements
  39 Procedure as to appeals to Supreme Court View Judgements
  40 Transfer of proceedings from the High Court of Assam and Nagaland and the Courts of the Judicial Commissioners to the common High Court View Judgements
  41 Interpretation View Judgements
  42 Right to appear or act in proceedings transferred to the common High Court View Judgements
  43 Savings View Judgements
  44 Authorisation of expenditure pending sanction by Legislature View Judgements
  45 Appropriation of moneys for expenditure to the Union territory of Arunachal Pradesh View Judgements
  46 Reports relating to the accounts of the Union territories of Manipur and Tripura View Judgements
  47 Reports relating to the accounts of the autonomous State of Meghalaya View Judgements
  48 Allowances and privileges Governors Manipur, of Assam, Meghalaya and Tripura View Judgements
  49 Distribution of revenues View Judgements
  50 Property assets, rights, liabilities, obligations, etc, of the States of Manipur and Tripura View Judgements
  51 Assets and liabilities of the State of Meghalaya View Judgements
  52 Assets and liabilities including public debt relating to the Mizo District View Judgements
  53 Provisions as to certain Corporations View Judgements



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