States Reorganisation Act, 1956


Section
Section Title
  INTRODUCTION
  1 Short title View Judgements
  2 Definitions View Judgements
  3 Transfer of territory from Hyderabad to Andhra and alteration of name View Judgements
  4 Transfer of territory from Travancore-Cochin to Madras View Judgements
  5 Formation of Kerala State View Judgements
  6 1 Laccadive, Minicoy and Amindivi Islands View Judgements
  7 Formation of a new Mysore State View Judgements
  8 1 Formation of a new Bombay State View Judgements
  9 Formation of a new Madhya Pradesh State View Judgements
  10 Formation of a new Rajasthan State View Judgements
  11 Formation of a new Punjab State View Judgements
  12 Amendment of the First Schedule to the Constitution View Judgements
  13 Saving powers of State Governments View Judgements
  14 Definitions View Judgements
  15 Establishment of Zonal Councils View Judgements
  16 Composition of the Councils View Judgements
  17 Meetings of the Councils View Judgements
  18 Power to appoint Committee View Judgements
  19 Staff of the Council View Judgements
  20 Office of the Council View Judgements
  21 Functions of the Councils View Judgements
  22 Joint meetings of Zonal Councils View Judgements
  23 Amendment of the Fourth Schedule to the Constitution View Judgements
  24 Allocation of sitting members in the Council of States View Judgements
  25 Bye-elections to fill vacancies View Judgements
  26 Term of office of members View Judgements
  27 Provision as to existing House View Judgements
  28 Changes in composition and allocation of sitting members View Judgements
  29 Special provision for elections to the Andhra Pradesh Legislative Assembly View Judgements
  30 Duration of Legislative Assemblies View Judgements
  31 Speakers and Deputy Speakers View Judgements
  32 Rules of procedure View Judgements
  33 Madhya Pradesh Legislative Council View Judgements
  34 Bombay Legislative Council View Judgements
  35 1 Madras Legislative Council View Judgements
  36 1 Mysore Legislative Council View Judgements
  37 Punjab Legislative Council View Judgements
  38 Chairman and Deputy Chairman View Judgements
  39 Rules of procedure View Judgements
  40 Allocation of seats in the House of the People and assignment of seats to the State Legislative Assemblies View Judgements
  41 Modification of the Scheduled Castes and Scheduled Tribes Orders View Judgements
  42 Determination of population of Scheduled Castes and Scheduled Tribes View Judgements
  43 Constitution of Delimitation Commission View Judgements
  44 Duties of the Commission View Judgements
  45 Associate members View Judgements
  46 Casual vacancies View Judgements
  47 Procedure as to delimitation View Judgements
  48 Special provision as to certain elections View Judgements
  49 High Courts for the new States View Judgements
  50 Abolition of certain courts View Judgements
  51 Principal seat and other places of sitting of High Courts for new States View Judgements
  52 Jurisdiction of High Courts for new States View Judgements
  53 Power to enrol advocates, etc View Judgements
  54 Practice and procedure View Judgements
  55 Custody of seal of the High Court View Judgements
  56 Form of writs and other processes View Judgements
  57 Powers of Judges View Judgements
  58 Procedure as to appeals to the Supreme Court View Judgements
  59 Transfer of proceedings to Bombay High Court View Judgements
  60 Extension of jurisdiction of, and transfer of proceedings to, Kerala High Court View Judgements
  61 Transfer of proceedings to Madhya Pradesh High Court View Judgements
  62 Transfer of proceedings to Mysore High Court View Judgements
  63 Transfer of proceedings to Punjab High Court View Judgements
  64 Transfer of proceedings to Rajasthan High Court View Judgements
  65 High Court of Andhra Pradesh View Judgements
  66 High Court for the areas added to 1 Madras View Judgements
  67 Right to appear or act in proceedings transferred to other High Courts View Judgements
  68 Interpretation View Judgements
  69 Savings View Judgements
  70 Authorisation of expenditure of new States View Judgements
  71 Appropriation of moneys for expenditure in transferred territories under existing Appropriation Acts View Judgements
  72 Reports relating to the accounts of certain States View Judgements
  73 Allowances and privileges of Governors of certain States View Judgements
  74 Distribution of revenues View Judgements
  75 Application of Part View Judgements
  76 Land and goods View Judgements
  77 Treasury and bank balances View Judgements
  78 Arrears of taxes View Judgements
  79 Right to recover loans and advances View Judgements
  80 Credits in certain funds View Judgements
  81 Assets and liabilities of State undertakings View Judgements
  82 Public debt View Judgements
  83 Refund of taxes collected in excess View Judgements
  84 Deposits View Judgements
  85 Provident funds View Judgements
  86 Pensions View Judgements
  87 Contracts View Judgements
  88 Liability in respect of actionable wrong View Judgements
  89 Liability as guarantor of co-operative society View Judgements
  90 Items in suspense View Judgements
  91 Residuary provision View Judgements
  92 Power of the Central Government to order allocation or adjustment in certain cases View Judgements
  93 Certain expenditure to be charged on the Consolidated Fund View Judgements
  94 Definitions View Judgements
  95 Passing of certain assets and liabilities of the Union to successor States View Judgements
  96 Arrears of taxes View Judgements
  97 Loans and advances View Judgements
  98 Debts due to Central Government View Judgements
  99 Provident Fund View Judgements
  100 Pensions View Judgements
  101 Contracts View Judgements
  102 Provision as to certain State Financial Corporations View Judgements
  103 Provisions as to the Madras Industrial Investment Corporations View Judgements
  104 Amendment of Act 2 of 1934 View Judgements
  105 Amendment of Act 6 of 1942 View Judgements
  106 Provision as to certain State Electricity Boards and apportionment of their assets and liabilities View Judgements
  107 Continuance of arrangements in regard to generation and supply of electric power and supply of water View Judgements
  108 Continuance of agreements and arrangements relating to certain irrigation, power or multipurpose projects View Judgements
  109 General provision as to statutory corporations View Judgements
  110 Temporary provisions as to the continuance of certain existing road transport permits View Judgements
  111 Special provision relating to retrenchment compensation in certain cases View Judgements
  112 Provision as to the Devaswom Surplus Fund of Travancore View Judgements
  113 Continuance of facilities in certain State institutions View Judgements
  114 Provisions relating to All India Services.-(1) In this section, the expression "State cadre" View Judgements
  115 Provisions relating to other services View Judgements
  116 Provision as to continuance of officers in the same posts View Judgements
  117 Power of Central Government to give directions View Judgements
  118 Provisions as to State Public Service Commissions View Judgements
  119 Territorial extent of laws View Judgements
  120 Power to adapt laws View Judgements
  121 Power to construe laws View Judgements
  122 Power to name authorities, etc., for exercising statutory functions View Judgements
  123 Legal proceedings View Judgements
  124 Right of pleaders to practise in certain courts View Judgements
  125 Provisions as to certain pending proceedings View Judgements
  126 Declaration of certain ancient monuments, etc., in Part C States to he of national importance View Judgements
  127 Effect of the provisions of the Act inconsistent with other laws View Judgements
  128 Power to remove difficulties View Judgements
  129 Power to make rules View Judgements
  130 Repeal of Act 49 of 1951 View Judgements
  SCHEDULE I
  SCHEDULE II
  SCHEDULE III
  SCHEDULE IV
  SCHEDULE V
  SCHEDULE VI



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