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1.   Subs.  by the Constitution (Forty-second Amendment) Act, 1976, s. 2, for "SOVEREIGN                     

     DEMOCRATIC REPUBLIC" (w.e.f.  3-1-1977).

2.   Subs.   by  s.   2,  ibid., for "unity  of  the  Nation"  (w.e.f. 3-1-1977).

3.   Subs.  by the Constitution (Seventh Amendment) Act, 1956, s.   2, for cl.  (2).

4.   Subs.  by s.  2, ibid., for sub-clause (b).

5.   Ins.  by the Constitution (Thirty-fifth Amendment) Act, 1974,  s.2 (w.e.f.  1-3-1975).

6.   Subs.  by the Constitution (Fifth Amendment) Act, 1955, s.  2, for the proviso.

7.   The words and letters "specified in Part A or Part B of the First Schedule"  omitted by the Constitution (Seventh 

      Amendment) Act,  1956, s.  29 and Sch.

8.     Ins.  by the Constitution (Eighteenth Amendment) Act, 1966, s.  2.

9.     Ins.  by the Constitution (Twenty-fourth Amendment) Act, 1971, s.2.

10.   Added by the Constitution (First Amendment) Act, 1951, s.  2.

11.   Subs.  by the Constitution (Seventh Amendment) Act, 1956, s.  29 and  Sch., for "under any State specified in the First  

        Schedule or any local  or other authority within its territory, any requirement as  to residence within that State".

12.   Ins.  by the Constitution (Seventy-seventh Amendment) Act, 1995,s.  2.

12A.  Subs.  by the Constitution (Eighty-fifth Amendment) Act, 2001, s. 2, for 

      "in matters of promotion to any class".

12B. Ins.  by the Constitution (Eighty-first Amendment) Act, 2000, s. 2.

13.   Ins.  by the Constitution (Forty-fourth Amendment) Act, 1978, s. 2 (w.e.f.  20-6-1979).

14.   Sub-clause (f) omitted by s.  2, ibid.  (w.e.f.  20-6-1979).

15.   Subs.   by the Constitution (First Amendment) Act, 1951, s.   3, for cl.  (2) (with retrospective effect).

16.   Ins.  by the Constitution (Sixteenth Amendment) Act, 1963, s.  2.

17.   Subs.  by the Constitution (Forty-fourth Amendment) Act, 1978, s. 2, for "sub-clauses (d), (e) and (f)" (w.e.f.  20-6-

        1979).

18.   Subs.   by the Constitution (First Amendment) Act, 1951, s.   3, for certain words.

19.   On  the enforcement of s.  3 of the  Constitution  (Forty-fourth Amendment)  Act, 1978, art.  22 shall stand amended as

        directed in  s. 3 of that Act.  For the text of s.  3 of that Act, see Appendix III.

20.   Ins.  by the Constitution (Forty-fourth Amendment) Act, 1978, s. 4 (w.e.f.  20-6-1979).

21.   The  sub-heading  "Right to Property" omitted by  s.   5,  ibid. (w.e.f.  20-6-1979).

22.   Ins.  by the Constitution (Forty-second Amendment) Act, 1976, s. 3 (w.e.f.  3-1-1977).

23.   Ins.   by  the Constitution (First Amendment) Act, 1951,  s.   4 (with retrospective effect).

24.   Subs.  by the Constitution (Fourth Amendment) Act, 1955, s.   3, for cl.  (1) (with retrospective effect).

25.  Subs.  by the Constitution (Forty-fourth Amendment) Act, 1978, s. 7, for "article 14, article 19 or article 31" (w.e.f.  20-

        6-1979).

26.   Ins.  by the Constitution (Seventeenth Amendment) Act, 1964,  s. 2.

27.   Subs.   by s.  2, ibid., for sub-clause (a) (with  retrospective effect).

28.   Subs.  by the Madras State (Alteration of Name) Act, 1968 (53 of 1968), s.  4, for "Madras" (w.e.f.  14-1-1969).

29.   Ins.   by the Constitution (Fourth Amendment) Act, 1955,  s.   3 (with retrospective effect).

30.   Ins.  by the Constitution (First Amendment) Act, 1951, s.  5.

31.   Ins.  by the Constitution (Twenty-fifth Amendment) Act, 1971, s.3 (w.e.f.  20-4-1972).

32.   Subs.  by the Constitution (Forty-second Amendment) Act, 1976, s. 4,  for  "the  principles  specified in clause (b) or    clause  (c)  of article  39" (w.e.f.  3-1-1977).  Section 4 has been declared  invalid by  the Supreme Court in Minerva Mills Ltd.  and Others Vs.  Union  of India and Others (1980) 2.  S.C.C.  591.

 

33.  Subs.  by the Constitution (Forty-fourth Amendment) Act, 1978, s. 8, for "article 14, article 19 or article 31" (w.e.f.  20-

       6-1979).

34.   In  Kesavananda Bharati Vs.  The State of Kerala,  (1973)  Supp. S.C.R.1,  the  Supreme  Court  held the provision  in 

        italics  to  be invalid.

35.   Ins.  by the Constitution (Forty-second Amendment) Act, 1976, s. 5 (w.e.f.  3-1-1977).

36.  Ins.  by s.  6, ibid.  (w.e.f.  1-2-1977).

37.  Subs.  by the Constitution (Fiftieth Amendment) Act, 1984, s.  2, for art.  33.

38.   Art.   38  renumbered as cl.  (1) thereof  by  the  Constitution (Forty-fourth Amendment) Act, 1978, s.  9 (w.e.f.  20-6-

        1979).                         

39.  Ins.  by s.  9, ibid.  (w.e.f.  20-6-1979).

40.  Subs.  by the Constitution (Forty-second Amendment) Act, 1976, s. 7, for cl.  (f) (w.e.f.  3-1-1977).

41.  Ins.  by s.  8, ibid.  (w.e.f.  3-1-1977).

42.  Ins.  by s.  9, ibid.  (w.e.f.  3-1-1977).

43.  Ins.  by s.  10, ibid.  (w.e.f.  3-1-1977).

44.  Subs.  by the Constitution (Seventh Amendment) Act, 1956, s.  27, for "declared by Parliament by law".

45.   Ins.  by the Constitution (Forty-second Amendment) Act, 1976, s. 11 (w.e.f.  3-1-1977).

46.  Ins.  by the Constitution (Seventieth Amendment) Act, 1992, s.  2 (w.e.f.  1-6-1995).

47.  Subs.  by the Constitution (Forty-second Amendment) Act, 1976, s. 12, for the Explanation (w.e.f.  3-1-1977).

47A.  Subs.  by the Constitution (Eighty-fourth Amendment) Act, 2001, s. 2, for "2000".

48.   The  words  "or  Rajpramukh or  Uparajpramukh"  omitted  by  the Constitution (Seventh Amendment) Act, 1956, s.

29      and Sch.

49.   Subs.  by the Constitution (Eleventh Amendment) Act, 1961, s.  2, for  "members  of  both  Houses of Parliament  

        assembled  at  a  joint meeting".

50.   The  words  "or  Rajpramukh or  Uparajpramukh"  omitted  by  the Constitution (Seventh Amendment) Act, 1956, s.  29

         and Sch.

51.   Art.   71  has  been successively  subs.   by  the  Constitution (Thirty-ninth  Amendment) Act, 1975, s.  2 (w.e.f.  10-8-

        1975) and the Constitution  (Forty-fourth  Amendment)  Act, 1978, s.10, to  read  as above (w.e.f.  20-6-1979).

52.   The  words "or Rajpramukh" omitted by the Constitution  (Seventh Amendment) Act, 1956, s.  29 and Sch.

53.  The words and letters "specified in Part A or Part B of the First Schedule" omitted by s.  29 and Sch., ibid.

54.  Subs.  by the Constitution (Forty-second Amendment) Act, 1976, s. 13, for cl.(1) (w.e.f.  3-1-1977).

55.   Ins.  by the Constitution (Forty-fourth Amendment) Act, 1978, s. 11 (w.e.f.  20-6-1979).

56.   See  Notifn.   No.  S.O.  2297, dated the  3rd  November,  1958, Gazette  of India, Extraordinary, 1958, Pt.II, s.  3 (ii),

        p.1315,  as amended from time to time.

57.   Cl.(4)  was ins.  by the Constitution  (Forty-second  Amendment) Act,  1976, s.  14 (w.e.f.  3-1-1977) and omitted by

         the  Constitution (Forty-fourth Amendment) Act, 1978, s.  12 (w.e.f.  20-6-1979).

58.  Subs.  by the Constitution (Thirty-fifth Amendment) Act, 1974, s. 3, for "The Council of States" (w.e.f.  1-3-1975).

59.   The words "Subject to the provisions of paragraph 4 of the Tenth Schedule,"  omitted by the Constitution (Thirty-sixth

        Amendment)  Act, 1975, s.  5 (w.e.f.  26-4-1975).

60.  Added by the Constitution (Seventh Amendment) Act, 1956, s.  3.

61.  The words and letters "specified in Part A or Part B of the First Schedule" omitted by s.  3, ibid.

62.   Subs.   by s.  3, ibid., for "States specified in Part C of  the First Schedule".

63.   Subs.  by the Constitution (Seventh Amendment) Act, 1956, s.  4, for arts.  81 and 82.

64.   Subs.  by the Constitution (Thirty-fifth Amendment) Act, 1974, s. 4, for "Subject to the provisions of article 331" (w.e.f. 

        1-3-1975).

65.   The  words  and figure "and paragraph 4 of the  Tenth  Schedule" omitted  by the Constitution (Thirty-sixth Amendment)

        Act, 1975, s.  5 (w.e.f.  26-4-1975).

66.   Subs.  by the Goa, Daman and Diu Reorganisation Act, 1987 (18 of 1987),  s.   63,  "five  hundred   and  twenty-five 

         members"  (w.e.f. 30-5-1987).

67.  Subs.  by the Constitution (Thirty-first Amendment) Act, 1973, s. 2, for "twenty-five members".

68.  Ins.  by s.  2, ibid.

69.   Ins.  by the Constitution (Forty-second Amendment) Act, 1976, s. 15 (w.e.f.  3-1-1977).

69A.  Subs.  by the Constitution (Eighty-fourth Amendment) Act, 2001, s. 3, for "2000".

69B   Subs.  by the Constitution (Eighty-fourth Amendment) Act, 2001, s. 3, for certain words.

 

70.     Ins.  by s.  16, ibid.

70A    Subs.  by the Constitution (Eighty-fourth Amendment) Act, 2001, s. 4, for "2000".

70B.   Subs.  by the Constitution (Eighty-fourth Amendment) Act, 2001, s. 4, for certain words.

71.     Subs.  by the Constitution (Forty-fourth Amendment) Act, 1978, s. 13,  for "six years" (w.e.f.  20-6-1979).  The words   

          "six years"  were subs.   for  the  original  words "five  years"  by  the  Constitution (Forty-second Amendment) Act, 

           1976, s.17 (w.e.f.  3-1-1977).

72.    Subs.  by the Constitution (Sixteenth Amendment) Act, 1963, s.  3 for cl.  (a).

73.   Subs.   by the Constitution (First Amendment) Act, 1951, s.   6, for art.  85.

74.   Subs.  by s.  7, ibid., for "every session".

75.   The words "and for the precedence of such discussion over  other business of the House" omitted by s.  7, ibid.

76.     The words and letters "specified in Part A or Part B of the First Schedule"  omitted by the Constitution (Seventh Amendment) Act,  1956, s.  29 and Sch.

 

77.     Subs.  by s.  29 and Sch., ibid., for "such a State".

78.   See  the  Prohibition of Simultaneous  Membership  Rules,  1950, published  with the Ministry of Law Notification No.    

        F.46/50-C, dated the 26th January, 1950, Gazette of India, Extraordinary, p.678.

79.  Subs.  by the Constitution (Fifty-second Amendment) Act, 1985, s. 2, for "clause (1) of article 102" (w.e.f.  1-3-1985).

80.  Subs.  by the Constitution (Thirty-third Amendment) Act, 1974, s. 2, for sub-clause (b).

81.  Ins.  by s.  2, ibid.

82.  Subs.  by the Constitution (Fifty-second Amendment) Act, 1985, s. 3 for "(2) For the purposes of this article" (w.e.f.  1-

        3-1985).

83.   Ins.  by s.  3, ibid.  (w.e.f.  1-3-1985).

84.   Art.   103  has  been successively subs.   by  the  Constitution (Forty-second  Amendment) Act, 1976, s.  20 (w.e.f.  3-

        1-1977) and the Constitution  (Forty-fourth  Amendment) Act, 1978, s.  14, to read  as above (w.e.f.  20-6-1979).

85.   Subs.  by the Constitution (Forty-fourth Amendment) Act, 1978, s. 15, for certain words (w.e.f.  20-6-1979).

86.   Subs.  by the Constitution (Seventh Amendment) Act, 1956, s.  29 and Sch., for "a Province corresponding to a State 

        specified in Part A of the First Schedule".

87.   Cl.  (4) was ins.  by the Constitution (Thirty-eighth Amendment) Act,  1975,  s.  2 (retrospectively) and omitted by  the 

        Constitution (Forty-fourth Amendment) Act, 1978, s.  16 (w.e.f.  20-6-1979).

88.  Now "twenty-five", vide Act 22 of 1986, s.  2.

89.  Ins.  by the Constitution (Fifteenth Amendment) Act, 1963, s.  2.

90.  Subs.  by the Constitution (Fifty-fourth Amendment) Act, 1986, s. 2, for cl.  (1) (w.e.f.  1-4-1986).

91.   Ins. by the Constitution (Fifteenth Amendment) Act, 1963, s. 3.

92.   Subs.  by the Constitution (Seventh Amendment) Act, 1956, s.  5, for the proviso.

93.   Ins.  by the Constitution (Forty-second Amendment) Act, 1976, s. 23 (w.e.f.  1-2-1977).

94. Subs.  by the Constitution (Forty-fourth Amendment) Act, 1978, s. 17, for "if the High Court certifies" (w.e.f.  1-8-1979).

95.  Cl.  (2) omitted by s.  17, ibid.  (w.e.f.  1-8-1979).

96.  Certain words omitted by s.  17, ibid.  (w.e.f.  1-8-1979).

97.   Subs.   by the Constitution (Thirtieth Amendment) Act, 1972,  s. 2, for cl.  (1) (w.e.f.  27-2-1973).

98.   Subs.  by the Constitution (Forty-fourth Amendment) Act, 1978, s. 18, for "if the High Court certifies-" (w.e.f.  1-8-

        1979).

99.   Subs.  by s.  19, ibid., for "certifies" (w.e.f.  1-8-1979).

100.  Ins.  by s.  20, ibid.  (w.e.f.  1-8-1979).

101.  Ins.  by the Constitution (Forty-second Amendment) Act, 1976, s. 24 (w.e.f.  1-2-1977).

102.   Subs.  by the Constitution (Forty-fourth Amendment) Act,  1978, s.  21, for cl.  (1) (w.e.f.  1-8-1979).

103.   See  the Supreme Court (Decrees and Orders) Enforcement  Order, 1954 (C.O.  47).

104.   The  words, brackets and figure "clause (i) of" omitted by  the Constitution (Seventh Amendment) Act, 1956, s.  29 and

          Sch.

105.  Subs.  by s.  29 and Sch., ibid., for "said clause".

106.  Ins.  by the Constitution (Forty-second Amendment) Act, 1976, s. 25 (w.e.f.  1-2-1977).

107.  Ins.  by s.  26, ibid.  (w.e.f.  1-2-1977).

108.  Subs.  by the Constitution (Forty-third Amendment) Act, 1977, s. 6, for "articles 131A and 139A" (w.e.f.  13-4-1978).

109.   Subs.  by the Constitution (Forty-second Amendment) Act,  1976, s.  26, for "provisions of clause (3)" (w.e.f.  1-2-

          1977).

110.    Certain  words  omitted  by  the   Constitution   (Forty-third Amendment) Act, 1977, s.  6 (w.e.f.  13-4-1978).

111.   Subs.  by the Constitution (Forty-second Amendment) Act,  1976, s.  26, for "The minimum number" (w.e.f.  1-2-

          1977).

112.  Subs.  by s.  27, ibid., for art.  150 (w.e.f.  1-4-1977).

113.   Subs.  by the Constitution (Forty-fourth Amendment) Act,  1978, s.  22, for "after consultation with" (w.e.f.  20-6-

          1979).

114.   The words "or Rajpramukh" omitted by the Constitution  (Seventh Amendment) Act, 1956, s.  29 and Sch.

115.   The  words "IN PART A OF THE FIRST SCHEDULE" omitted by s.   29 and Sch, ibid.

116.   Subs.  by s.  29 and Sch., ibid., for "means a State  specified in Part A of the First Schedule".

117.  Added by s.  6, ibid.

118.  Ins.  by s.  7, ibid.

119.   Cl.  (4) was ins.  by the Constitution (Forty-second Amendment) Act,  1976, s.  28 (w.e.f.  3-1-1977) and omitted by 

          the  Constitution (Forty-fourth Amendment) Act, 1978, s.  23 (w.e.f.  20-6-1979).

120.   The  words  "Andhra  Pradesh," omitted by  the  Andhra  Pradesh Legislatve  Council  Abolition) Act, 1985 (34 of

          1985), s.  4  (w.e.f. 1-6-1985).

121.  The word "Bombay" omitted by the Bombay Reorganisation Act, 1960 (11 of 1960), s.  20 (w.e.f.  1-5-1960).

122.   No  date  has been appointed under s.8(2) of  the  Constitution (Seventh Amendment) Act, 1956, for the insertion of

          the words "Madhaya Pradesh" in this sub-clause.

123.   The  words "Tamil Nadu," omitted by the Tamil Nadu  Legislative Council (Abolition) Act, 1986 (40 of 1986), s.  4

           (w.e.f.  1-11-1986).

124.    Ins.   by the Bombay Reorganisation Act, 1960 (11 of 1960),  s. 20 (w.e.f.  1-5-1960).

125.   Subs.  by the Mysore State (Alteration of Name) Act, 1973 (31 of 1973),  s.  4, for "Mysore" (w.e.f.  1-11-1973),

          which was inserted by the Constitution (Seventh Amendment) Act, 1956, s.  8 (1).

126.   The word ", Punjab," omitted by the Punjab Legislative  Council (Abolition) Act, 1969 (46 of 1969), s.  4 (w.e.f.  7-1-

          1970).

127.   Subs.  by the West Bangal Legislative Council (Abolition)  Act, 1969  (20 of 1969), s.  4, for "Uttar Pradesh and West

          Bangal" (w.e.f. 1-8-1969).

128.  Subs.  by the Constitution (Seventh Amendment) Act, 1956, s.  9, for art.  170.

129.   Subs.  by the Constitution (Forty-second Amendment) Act,  1976, s.  29, for the Explanation (w.e.f.  3-1-1977).

129A.  Subs.  by the Constitution (Eighty-fourth Amendment) Act, 2001, s. 5, for "2000".

129B.  Subs.  by s. 5, ibid., for "1971".

130.    Ins.  By the Constitution (Forty-second Amendment) Act,  1976, s.  29, ibid.  (w.e.f.  3-1-1977).

130A.  Subs.  by the Constitution (Eighty-fourth Amendment) Act, 2001, s. 5, for "2000".

130B.  Subs.  by s. 5, ibid., for certain words.

131.   Subs.   by the Constitution (Seventh Amendment) Act,  1956,  s. 10, for "one fourth".

132.   Subs.  by the Constitution (Forty-fourth Amendment) Act,  1978, s.   24,  for "six years" (w.e.f.  6-9-1979).  The

           words  "six  years" were  subs.   for the original words "five years" by the  Constitution (Forty-second Amendment) 

          Act, 1976, s.  30 (w.e.f.  3-1-1977).

133.   Subs.  by the Constitution (Sixteenth Amendment) Act, 1963,  s. 4, for cl.(a).

134.   Subs.  by the Constitution (First Amendment) Act, 1951, s.   8, for art.  174.

135.  Subs.  by s.  9, ibid.  for "every session".

136.   The words "and for the precedence of such discussion over other business of the House" omitted by s.  9, ibid.

137.   See  the  Prohibition of Simultaneous Membership  Rules,  1950, published  with the Ministry of Law Notification No.  

          F.46/50-C, dated the 26th January, 1950, Gazette of India, Extraordinary, p.678.

138.   Subs.  by the Constitution (Fifty-second Amendment) Act,  1985, s.  4, for "clause (1) of article 191" (w.e.f.  1-3- 

          1985).

139.   Subs.  by the Constitution (Thirty-third Amendment) Act,  1974, s.  3, for sub-clause (b).

140.   Ins.  by s.  3, ibid.

141.   Subs.  by the Constitution (Fifty-second Amendment) Act,  1985, s.  5, for "(2) For the purposes of this article" (w.e.f. 

          1-3-1985).

142.  Ins.  by s.  5, ibid.  (w.e.f.  1-3-1985).

143.   Art.   192  has been successively subs.   by  the  Constitution (Forty-second  Amendment) Act, 1976, s.  33 (w.e.f.  3-

          1-1977) and the Constitution  (Forty-fourth  Amendment) Act, 1978, s.  25 to  read  as above (w.e.f.  20-6-1979).

144.   Subs.  by the Constitution (Forty-fourth Amendment) Act,  1978, s.  26, for certain words (w.e.f.  20-6-1979).

145.   Ins.  by the State of Himachal Pradesh Act, 1970 (53 of  1970), s.  46 (w.e.f.  25-1-1971).

146.  Subs.  by the North-Eastern Areas (Reorganisation) Act, 1971 (81 of  1971), s.  71, for "Legislature of the State of      

          Himachal  Pradesh" (w.e.f.  21-1-1972).

147.   Ins.   by the State of Mizoram Act, 1986 (34 of 1986),  s.   39 (w.e.f.  20-2-1987).

148.   Subs.  by the State of Arunachal Pradesh Act, 1986 (69 of 1986), s.  42, for "Legislature of the State of Mizoram"

          (w.e.f.  20-2-1987).

149.   Subs.  by the Goa, Daman and Diu (Reorganisation) Act, 1987 (18 of  1987),  s.   63,  for  "Arunachal  Pradesh  and 

          Mizoram"  (w.e.f. 30-5-1987).

150.   Cl.  (4) was ins.  by the Constitution (Thirty-eighth Amendment) Act,  1975,  s.  3 (retrospectively) and omitted by  the 

          Constitution (Forty-fourth Amendment) Act, 1978, s.  27 (w.e.f.  20-6-1979).

151.   The  brackets  and  figure "(1)" omitted  by  the  Constitution (Seventh Amendment) Act, 1956, s.  29 and Sch.

152.  Cls.  (2) and (3) omitted by s.  29 and Sch., ibid.

153.  Proviso omitted by s.  11, ibid.

154.  Subs.  by s.  12, ibid., for "shall hold office until he attains the age of sixty years".

155.   Subs.  by the Constitution (Fifteenth Amendment) Act, 1963,  s. 4, for "sixty years".

156.  The words "in any State specified in the First Schedule" omitted by the Constitution (Seventh Amendment) Act, 1956, s. 

          29 and Sch.

157.   The word "or" and sub-clause (c) were ins.  by the Constitution (Forty-second  Amendment)  Act,  1976, s.  36 (w.e.f.   

3-1-1977)    and omitted by the Constitution (Forty-fourth Amendment) Act, 1978, s.  28 (w.e.f.  20-6-1979).

158.    Ins.  by the Constitution (Forty-fourth Amendment) Act, 1978, s. 28 (w.e.f.  20-6-1979).

159.   Cl.   (a)  re-lettered as cl.  (aa) by s.  28,  ibid.   (w.e.f. 20-6-1979).

160.   Subs.  by the Constitution (Forty-second Amendment) Act,  1976, s.  36, for "has held judicial office" (w.e.f.  3-1-

          1977).

161.  Ins.  by the Constitution (Fifteenth Amendment) Act, 1963, s.  4 (with retrospective effect).

162.   The  words  "in a State" omitted by the  Constitution  (Seventh Amendment) Act, 1956, s.  29 and Sch.

163.  Subs.  by s.  13, ibid., for art.  220.

164.  1st November, 1956.

165.   Subs.  by the Constitution (Fifty-fourth Amendment) Act,  1986, s.  3, for cl.  (1) (w.e.f.  1-4-1986).

166.   The  words  "within  the territory of  India"  omitted  by  the Constitution (Seventh Amendment) Act, 1956, s.  14.

167.   Ins.   by the Constitution (Fifteenth Amendment) Act, 1963,  s. 5.   Original  Cl.   (2)  was omitted  by  the  Constitution 

          (Seventh  Amendment) Act, 1956, s.  14.

168.   Subs.   by the Constitution (Seventh Amendment) Act,  1956,  s. 15, for art.  224.

169.   Subs.  by the Constitution (Fifteenth Amendment) Act, 1963,  s. 6, for "sixty years".

170.  Ins.  by s.  7, ibid.

171.  Ins.  by the Constitution (Forty-fourth Amendment) Act, 1978, s. 29  (w.e.f.   20-6-1979).   Original  proviso   was  

         omitted  by   the Constitution  (Forty-second  Amendment)  Act,  1976,  s.   37  (w.e.f. 1-2-1977).

172.   Subs.  by the Constitution (Forty-second Amendment) Act,  1976, s.  38, for art.  226 (w.e.f.  1-2-1977).

173.  The words, figures and letters "but subject to the provisions of article   131A  and  article  226A"   omitted  by   the   

         Constitution (Forty-third Amendment) Act, 1977, s.  7 (w.e.f.  13-4-1978).

174.   Subs.  by the Constitution (Forty-fourth Amendment) Act,  1978, s.   30, for the portion beginning with the words 

          "writs in the nature of  habeas corpus, mandamus, prohibition, quo warranto and certiorari, or  any  of  them"  and 

          ending with the  words  "such  illegality  has resulted in substantial failure of justice." (w.e.f.  1-8-1979).

175.  Subs.  by s.  30, ibid., for cls.  (3), (4), (5) and (6) (w.e.f. 1-8-1979).

176.   Cl.  (7) renumbered as cl.(4) by the Constitution (Forty-fourth Amendment) Act, 1978, s.  30 (w.e.f.  1-8-1979).

177.  Ins.  by the Constitution (Forty-second Amendment) Act, 1976, s. 39 (w.e.f.  1-2-1977).

178.   Cl.   (1)  has  been successively subs.   by  the  Constitution (Forty-second  Amendment) Act, 1976, s.  40 (w.e.f.  1-

           2-1977) and the Constitution  (Forty-fourth  Amendment) Act, 1978, s.  31, to read  as above (w.e.f.  20-6-1979).

179.  Cl.  (5) ins.  by the Constitution (Forty-second Amendment) Act, 1976,  s.   40  (w.e.f.   1-2-1977) and omitted  by  

          the  Constitution (Forty-fourth Amendment) Act, 1978, s.  31 (w.e.f.  20.6.1979).

180.   Subs.  by the Constitution (Forty-second Amendment) Act,  1976, s.  41, for "it shall withdraw the case and may-"

           (w.e.f.  1-2-1977).

181.   The  words,  figures and letter "subject to the  provisions  of article  131A,"  omitted by the Constitution  (Forty-third  

          Amendment) Act, 1977, s.  9 (w.e.f.  13-4-1978).

182.  Ins.  by the Constitution (Forty-second Amendment) Act, 1976, s. 42 (w.e.f.  1-2-1977).

183.  The  words  "in which the High Court has  its  principal  seat" omitted  by the Constitution (Seventh Amendment) Act,

         1956, s.  29 and Sch.

184.  Subs.  by s.  16, ibid., for arts.  230, 231 and 232.

185.   Ins.   by the Constitution (Twentieth Amendment) Act, 1966,  s. 2.

186.   Subs.   by the Constitution (Seventh Amendment) Act,  1956,  s. 17, for the heading "THE STATES IN PART C OF 

          THE FIRST SCHEDULE".

187.   Subs.  by s.  17, ibid., for arts.  239 and 240.

188.   Ins.  by the Constitution (Fourteenth Amendment) Act, 1962,  s. 4.

189.   Subs.  by the Goa, Daman and Diu Reoranisation Act, 1987 (18 of 1987), s.  63, for "for any of the Union territories of

           Goa, Daman and Diu and Pondicherry" (w.e.f.  30-5-1987).

190.   Ins.  by the Constitution (Sixty-ninth Amendment) Act, 1991, s. 2 (w.e.f.  1-2-1992).

191.   Subs.  by the Constitution (Seventieth Amendment) Act, 1992, s.3, for "(7)" (w.e.f.  21-12-1991).

192.  Ins.  by s.  3, ibid.  (w.e.f.  21-12-1991).

193.   Ins.  by the Constitution (Twenty-seventh Amendment) Act, 1971, s.  3 (w.e.f.  30-12-1971).

194.   Subs.  by the Goa, Daman and Diu Reorganisation Act, 1987 (18 of 1987),  s.   63, for "a Union territory referred to in

          clause  (1)  of article 239A" (w.e.f.  30-5-1987).

195.   Cl.  (4) was ins by the Constitution (Thirty-eighth  Amendment) Act,  1975,  s.  4 (retrospectively) and omitted by  the  

          Constitution(Forty-fourth Amendment) Act, 1978, s.  32 (w.e.f.  20-6-1979).

196.   Subs.   by  the  Laccadive,   Minicoy  and  Aminidivi   Islands (Alteration  of  Name)  Act, 1973 (34 of 1973), s.  4, for 

          entry  (b) (w.e.f.  1-11-1973).

197.   Ins.  by the Constitution (Tenth Amendment) Act, 1961, s.  3.

198.   Subs.  by the Goa, Daman and Diu Reorganisation Act, 1987 (18 of 1987),  s.  63, for entry (d) (w.e.f.  30-5-1987). 

          Entry (d) was ins. by the Constitution (Twelfth Amendment) Act, 1962, s.  3.

199.   Ins.  by the Constitution (Fourteenth Amendment) Act, 1962, ss. 5 and 7 (w.e.f.  16-8-1962).

200.   The  entry  (f)  relating to Mizoram omitted by  the  State  of Mizoram Act, 1986 (34 of 1986), s.  39 (w.e.f.  20-2-

          1987).

201.  The entry (g) relating to Arunachal Pradesh omitted by the State of  Arunachal  Pradesh  Act,  1986  (69   of  1986),  s.  

          42  (w.e.f. 20-2-1987).

202.   Ins.  by the Constitution (Fourteenth Amendment) Act, 1962,  s. 5.

203.  Subs.  by the Constitution (Twenty-seventh Amendment) Act, 1971, s.   4,  for  "Union territory of Goa, Daman and Diu 

          or  Pondicherry" (w.e.f.  15-2-1972).

204.  Subs.  by the Goa, Daman and Diu Reorganisation Act, 1987 (18 of 1987),  s.   63,  for  "Goa, Daman and  Diu  or 

          Pondicherry"  (w.e.f. 30-5-1987).

205.   Ins.  by the Constitution (Twenty-seventh Amendment) Act, 1971, s.  4 (w.e.f.  15-2-1972).

206.   Subs.   by  s.   4,  ibid.,  for  "any  existing  law"  (w.e.f. 15-2-1972).

207.  Subs.  by the Constitution (Seventh Amendmnet) Act, 1956, s.  29 and Sch., for "State specified in Part C of the First   

         Schedule".

208.  Subs.  by s.  29 and Sch., ibid., for "such State".

209.  Subs.  by s.  29 and Sch., ibid., for cls.  (3) and (4).

210.   Ins.  by the Constitution (Seventy-third Amendment) Act,  1992, s.  2 (w.e.f.  24-4-1993).

210A.  Ins.  by the Constitution (Eighty-third Amendment) Act,  2000, s. 2.

211.   Ins.  by the Constitution (Seventy-fourth Amendment) Act, 1992, s.  2 (w.e.f.  1-6-1993).

212.   The  words  and letters "specified in Part A or Part B  of  the First  Schedule" omitted by the Constitution (Seventh

          Amendment)  Act, 1956, s.  29 and Sch.

213.  Subs.  by the North-Eastern Areas (Reorganisation) Act, 1971 (81 of 1971), s.  71, for "the State of Assam" (w.e.f. 

         21-1-1972).

214.  Subs.  by the Constitution (Forty-ninth Amendment) Act, 1984, s. 2, for "and Meghalaya" (w.e.f.  1-4-1985).

215.   Subs.  by the State of Mizoram Act, 1986 (34 of 1986), s.   39, for "Meghalaya and Tripura" (w.e.f.  20-2-1987).

216.   Subs.   by  s.  39, ibid., for "Meghalaya and Tripura  and  the Union territory of Mizoram" (w.e.f.  20-2-1987).

217.   Ins.  by the Constitution (Twenty-second Amendment) Act,  1969, s.  2.

218.  Subs.  by the North-Eastern Areas (Reorganisation) Act, 1971 (81 of 1971), s.  71, for "Part A" (w.e.f.  21-1-1972).

219.   The  words  and letters "specified in Part A or Part B  of  the First  Schedule" omitted by the Constitution (Seventh

          Amendment)  Act, 1956, s.  29 and Sch.

220.   Subs.   by s.  29 and Sch., ibid., for "in Part A or Part B  of the First Schedule".

221.   The  words  and letters "specified in Part A or Part B  of  the First  Schedule" omitted by the Constitution (Seventh

          Amendment)  Act, 1956, s.  29 and Sch.

222.  Ins.  by the Constitution (Forty-second Amendment) Act, 1976, s. 43 (w.e.f.  3-1-1977).

223.  Ins.  by the Constitution (Seventh Amendment) Act, 1956, s.18.

224.  Subs.  by s.  29 and Sch., for art.  264, ibid.

225.  The words "or Rejpramukh" omitted by s.  29 and Sch., ibid.

226.  Subs.  by s.  29 and Sch., ibid., for "State specified in Part C of the First Schedule".

226A. .  Subs.  by the Constitution (Eightieth Amendment) Act, 2000, s. 2, for cls. (1) and (2).

227.  Ins.  by the Constitution (Sixth Amendment) Act, 1956, s.  3.

228.   Ins.  by the Constitution (Forty-sixth Amendment) Act, 1982, s. 2.

229.  Subs.  by the Constitution (Seventh Amendment) Act, 1956, s.  29 and Sch., for "States specified in Part C of the First

          Schedule".

230.  Subs.  by the Constitution (Forty-sixth Amendment) Act, 1982, s. 2, for "sale or purchase of goods".

230A.  Subs.  by the Constitution (Eightieth Amendment) Act, 2000, s. 3, for art. 270.

230B.   Art. 272 omitted by s. 4, ibid.

231.    See  the  Constitution (Distribution of Revenues)  Order,  1979 (C.O.  112).

232.  Subs.  by the North-Eastern Areas (Reorganisation) Act, 1971 (81 of 1971), s.  71, for "Part A" (w.e.f.  21-1-1972).

233.   Ins.  by the Constitution (Twenty-second Amendment) Act,  1969, s.  3.

234.   Subs.   by the Constitution (Sixtieth Amendment) Act, 1988,  s. 2, for "two hundred and fifty rupees".

235.    Proviso omitted by s.  2, ibid.

236.   Ins.  by the Constitution (Seventy-third Amendment) Act,  1992, s.  3 (w.e.f.  24-4-1993).

237.   Ins.  by the Constitution (Seventy-fourth Amendment) Act, 1992, s.  3 (w.e.f.  1-6-1993).

238.   Sub-cl.   (c)  re-lettered  as sub-cl.  (d)  by  s.   3,  ibid. (w.e.f.  1-6-1993).

239.   The words "or Rajpramukh" omitted by the Constitution  (Seventh Amendment) Act, 1956, s.  29 and Sch.

240.   Explanation  to clause (1) omitted by the  Constitution  (Sixth Amendment) Act, 1956, s.  4.

241.  Subs.  by s.  4, ibid., for cls.  (2) and (3).

242.  Subs.  by the Constitution (Forty-sixth Amendment) Act, 1982, s. 3, for cl.  (3).

243.  Ins.  by the Constitution (Seventh Amendment) Act, 1956, s.19.

244.  Subs.  by the Madras State (Alteration of Name) Act, 1968 (53 of 1968), s.  4, for "Madras" (w.e.f.  14-1-1969).

245.   Subs.   by the Constitution (Fortieth Amendment) Act, 1976,  s. 2, for art.  297 (w.e.f.  27-5-1976).

246.   Subs.   by the Constitution (Seventh Amendment) Act,  1956,  s. 20, for art.  298.

247.  The words "or the Rajpramukh" omitted by s.  29 and Sch, ibid.

248.   The  words  "nor the "Rajpramukh" omitted by s.  29  and  Sch., ibid.

249.  Ins.  by the Constitution (Forty-fourth Amendment) Act, 1978, s. 34 (w.e.f.  20-6-1979).

250.  Ins.  by the Consitution (Seventh Amendment) Act, 1956, s.29 and Sch.

251.  Subs.  by the Constitution (Fourth Amendment) Act, 1955, s.  4.

252.  Subs.  by the Constitution (Seventh Amendment) Act, 1956, s.  29 and  Sch.   for  "means a State specified in Part A or

          Part B  of  the First Schedule".          

253.  The words "or Rajpramukh" omitted by s.  29 and Sch., ibid.

254.  The words "or, as the case may be, the Rajpramukh" omitted by s. 29 and Sch., ibid.

255.  The words "or Rajpramukh" omitted by s.  29 and Sch.  ibid.

256.  The words "or the Rajpramukh" omitted by s.  29 and Sch., ibid.

257.   Subs.  by the Constitution (Fifteenth Amendment) Act, 1963,  s. 10, for cls.  (2) and (3).

258.    Certain  words  omitted  by  the  Constitution   (Forty-second Amendment) Act, 1976, s.  44 (w.e.f.  3-1-1977).

259.  Subs.  by s.  44, ibid., for certain words (w.e.f.  3-1-1977).

260.  Subs.  by s.  45, ibid., for "Part-XI" (w.e.f.  3-1-1977).

261.  Ins.  by s.  45, ibid.  (w.e.f.  3-1-1977).

262.   Ins.  by the Constitution (Twenty-eighth Amendment) Act,  1972, s.  2 (w.e.f.  29-8-1972).

263.   The words "or Rajpramukh" omitted by the Constitution  (Seventh Amendment) Act, 1956, s.  29 and Sch.

264.   Ins.   by the Constitution (Fifteenth Amendment) Act, 1963,  s. 11.

265.  Subs.  by the Constitution (Forty-first Amendment) Act, 1976, s. 2, for "sixty years".

266.  The  words "or Rajpramukh, as the case may be" omitted  by  the Constitution (Seventh Amendment) Act, 1956, s. 29  

         and Sch.

267.  Ins.  by the Constitution (Forty-second Amendment) Act, 1976, s. 46 (w.e.f.  3-1-1977).

268.   Ins.  by the Constitution (Seventy-fifth Amendment) Act,  1993, s.  2.  (w.e.f.  15-5-1994).

269.   Sub-clauses (h) and (i) shall be re-lettered as sub-clauses (i) and (j) by s.  2, ibid.  (w.e.f.  15-5-1994).

270.  Subs.  by s.  2, ibid., for "(g)" (w.e.f.  15-5-1994).

271.  Subs.  by s.  2, ibid., for "(h)" (w.e.f.  15-5-1994).

272.   The words "including the appointment of election tribunals  for the  decision  of doubts and disputes arising out of or in   

           connection with  elections  to  Parliament  and to the  Legislatures  of  States" omitted by the Constitution (Nineteenth  

           Amendment) Act, 1966, s.  2.

273.   The words "or Rajpramukh" omitted by the Constitution  (Seventh Amendment) Act, 1956, s.29 and Sch.

274.  Subs.  by the Constitution (Sixty-first Amendment) Act, 1988, s. 2, for "twenty-one years".

275.   Subs.  by the Constitution (Thirty-ninth Amendment) Act,  1975, s.  3, for certain words.

276.   The words, figures and letter "but subject to the provisions of article  329A"  omitted by the Constitution  (Forty-fourth 

          Amendment) Act, 1978, s.  35 (w.e.f.  20-6-1979).

277.  Ins.  by the Constitution (Thirty-ninth Amendment) Act, 1975, s. 4.

278.  Subs.  by the Constitution (Fifth-first Amendment) Act, 1984, s. 2, for sub-clause (b) (w.e.f.  16-6-1986).

279.   Ins.  by the Constitution (Seventh Amendment) Act, 1956, s.  29 and Sch.

280.  Ins.  by the Constitution (Thirty-first Amendment) Act, 1973, s. 3.

281.  Ins.  by the Constitution (Forty-second Amendment) Act, 1976, s. 47 (w.e.f.  3-1-1977).

281A.  Subs.  by the Constitution (Eighty-fourth Amendment) Act, 2001, s. 6, for "2000".

281B.  Subs. by s. 6, ibid., for "1971".

282.  Subs.  by the Constitution (Fifty-first Amendment) Act, 1984, s. 3, for certain words (w.e.f.  16-6-1986).

283.   The  words  and letters "specified in Part A or Part B  of  the First  Schedule" omitted by the Constitution (Seventh

          Amendment)  Act, 1956, s.  29 and Sch.

284.   Ins.  by the Constitution (Fifty-seventh Amendment) Act,  1987, s.  2 (w.e.f.  21-9-1987).

284A.  Subs.  by the Constitution (Eighty-fourth Amendment) Act, 2001, s. 7, for "2000".

285B.  Subs. by s. 7, ibid., for "2000".

285.   Ins.  by the Constitution (Seventy-second Amendment) Act, 1992, s.  2 (w.e.f.  5-12-1992).

286.   Certain   words   omitted    by   the   North-Eastern    Areas (Reorganisation) Act, 1971 (81 of 1971), s.  71 (w.e.f. 

          21-1-1972).

287.   The words "or Rajpramukh" omitted by the Constitution  (Seventh Amendment) Act, 1956, s.  29 and Sch.

288.   Subs.  by the Constitution (Twenty-third Amendment) Act,  1969, s.   4,  for "nominate such number of members of the    

           community to  the Assembly as he considers appropriate".

289.   Subs.  by the Constitution (Sixty-second Amendment) Act,  1989, s.  2, for "forty-years" (w.e.f.  20-12-1989).

289A. Subs.  by the Constitution (Seventy-ninth Amendment) Act,  1999, s. 2, for "fifty years".

289B.  Ins.  by the Constitution (Eighty-second Amendment) Act,  2000, s. 2.      

290.   The  words  and letters "specified in Part A or Part B  of  the First  Schedule" omitted by the Constitution (Seventh  

          Amendment)  Act, 1956, s.  29 and Sch.

291.  Subs.  by the Constitution (Sixty-fifth Amendment) Act, 1990, s. 2, for the marginal heading (w.e.f.  12-3-1992).

292.  Subs.  by s.2, ibid., for cls.  (1) and (2) (w.e.f.  12-3-1992).

293.   Cl.   (3) renumbered as cl.  (10) by the Constitution  (Seventh Amendment) Act, 1956, s. 2 (w.e.f.  12-3-1992).

294.   The  words and letters "specified in Part A and Part B  of  the First  Schedule" omitted by the Constitution (Seventh

         Amendment)  Act, 1956, s.  29 and Sch.

295.  Subs.  by s.  29 and Sch., ibid., for "any such State".

296.   Subs.  by the Constitution (First Amendment) Act, 1951, s.  10, for  "may,  after  consultation with the Governor or

          Rajpramukh  of  a State".

297.   Ins.  by the Constitution (Seventh Amendment) Act, 1956, s.  29 and Sch.

298.   The  words  and letters "specified in Part A or Part B  of  the First Schedule" omitted by s.  29 and Sch., ibid.

299.  The words "or Rajpramukh" omitted by s.  29 and Sch., ibid.

300.   See the Constitution (Scheduled Castes) Order, 1950 (C.O.  19), the  Constitution  (Scheduled Castes) (Union Territories) Order,  1951 (C.O.   32),  the  Constitution (Jammu and Kashmir)  Scheduled  Castes Order,  1956  (C.O.52),  the  Constitution (Dadra  and  Nagar  Haveli) Scheduled   Castes   Order,   1962   (C.O.   64),   the   Constitution (Pondicherry)   Scheduled   Castes  Order,   1964  (C.O.    68),   the Constitution  (Goa, Daman and Diu) Scheduled Castes Order, 1968  (C.O. 81)  and the Constitution (Sikkim) Scheduled Castes Order, 1978  (C.O. 110).

 

301.   Ins.  by the Constitution (Seventh Amendment) Act, 1956, s.  29 and Sch.

302.   Subs.  by the Constitution (First Amendment) Act, 1951, s.  11, for  "may,  after  consultation with the Governor or

          Rajpramukh  of  a  State,".

303.   The  words  and letters "specified in Part A or Part B  of  the First  Schedule" omitted by the Constitution (Seventh

         Amendment)  Act, 1956, s.  29 and Sch.

304.  The words "or Rajpramukh" omitted by s.  29 and Sch., ibid.

305.   See  the Constitution (Scheduled Tribes) Order, 1950  (C.O.22), the  Constitution  (Scheduled Tribes) (Union Territories) Order,  1951 (C.O.33),  the  Constitution (Andaman and Nicobar  Islands)  Scheduled Tribes Order, 1959 (C.O.58), the Constitution (Dadra and Nagar Haveli) Scheduled  Tribes  Order, 1962 (C.O.65), the  Constitution  (Scheduled Tribes)  (Uttar Pradesh) Order, 1967 (C.O.78), the Constitution  (Goa, Daman and Diu) Scheduled Tribes Order, 1968 (C.O.82), the Constitution (Nagaland)  Scheduled Tribes Order, 1970 (C.O.88) and the Constitution (Sikkim) Scheduled Tribes Order, 1978 (C.O.111).

 

306.  See C.O.  41.

307.  Ins.  by the Constitution (Seventh Amendment) Act, 1956, s.  21.

308.   Subs.  by the Constitution (Forty-fourth Amendment) Act,  1978, s.  36, for "internal disturbance"(w.e.f.  20-6-1979).

309.  Ins.  by the Constitution (Forty-second Amendment) Act, 1976, s. 48 (w.e.f.  3-1-1977).

310.  Ins.  by the Constitution (Forty-fourth Amendment) Act, 1978, s. 37 (w.e.f.  20-6-1979).

311.   Subs.   by s.  37, ibid., for cls.  (2), (2A) and  (3)  (w.e.f. 20-6-1979).

312.   Ins.  by the Constitution (Thirty-eighth Amendment) Act,  1975, s.  5 (retrospectively).

313.   Cl.  (4) renumbered as cl.(9) by the Constitution (Forty-fourth Amendment) Act, 1978, s.  37 (w.e.f.  20-6-1979).

314.   Subs.   by  s.  37, ibid., for "internal  disturbance"  (w.e.f. 20-6-1979).

315.  Cl.  (5) omitted by s.  37, ibid.  (w.e.f.  20-6-1979).

316.   Ins.  by the Constitution (Forty-second Amendment) Act, 1976, s. 49 (w.e.f.  3-1-1977).

317.   The  words "or Rajpramukh, as the case may be" omitted  by  the Constitution (Seventh Amendment) Act, 1956, s.  29

          and Sch.

318.   Subs.  by the Constitution (Forty-fourth Amendment) Act,  1978, s.   38,  for "one year from the date of the passing of the second  of the  resolutions approving the Proclamation under clause (3)"  (w.e.f. 20-6-1979).   The words "one year" were subs.  for the original  words "six  months" by the Constitution (Forty-second Amendment) Act,  1976, s.  50 (w.e.f.  3-1-1977).

 

319.   Subs.  by the Constitution (Forty-fourth Amendment) Act,  1978, s.  38, for "one year" (w.e.f.  20-6-1979).  The words "one year" were subs.   for  the  original  words "six  months"  by  the  Constitution (Forty-second Amendment) Act, 1976, s.  50 (w.e.f.  3-1-1977).

 

320.  Ins.  by the Constitution (Sixty-fourth Amendment) Act, 1990, s. 2.

321.    Successively  subs.   by   the   Constitution   (Sixty-seventh Amendment)  Act,  1990,  s.   2  and  the  Constitution

           (Sixty-eighth Amendment) Act, 1991, s.  2 to read as above.

322.   Subs.  by the Constitution (Forty-fourth Amendment) Act,  1978, s.   38,  for cl.(5) (w.e.f.  20-6-1979).  Cl.  (5) was

           ins.   by  the Constitution    (Thirty-eighth   Amendment)    Act,    1975,   s.    6 (retrospectively).

323.   Omitted by the Constitution (Sixty-third Amendment) Act,  1989, s.   2  (w.e.f.  6-1-1990) and Ins by the  Constitution    

          (Sixty-fourth Amendment) Act, 1990, s.  2.

324.   Subs.  by the Constitution (Forty-second Amendment) Act,  1976, s.  51, for cl.  (2) (w.e.f.  3-1-1977).

325.   Art.   358 renumbered as cl.  (1) thereof by  the  Constitution (Forty-fourth Amendment) Act, 1978, s.  39 (w.e.f.  20- 

          6-1979).

326.   Subs.  by s.  39, ibid., for "While a Proclamation of Emergency is in operation" (w.e.f.  20-6-1979).

327.  Ins.  by the Constitution (Forty-second Amendment) Act, 1976, s. 52 (w.e.f.  3-1-1977).

328.   Subs.  by the Constitution (Forty-fourth Amendment) Act,  1978, s.  39, for "where a Proclamation of Emergency"

           (w.e.f.  20-6-1979).

329.   Ins.  by s.  39, ibid.  (w.e.f.  20-6-1979).

330.   Subs.  by the Constitution (Forty-fourth Amendment) Act,  1978, s.  40, for "the rights conferred by Part III" (w.e.f. 

          20-6-1979).

331.   Ins.  by the Constitution (Thirty-eighth Amendment) Act,  1975, s.  7, (retrospectively).

332.  Ins.  by the Constitution (Forty-second Amendment) Act, 1976, s. 53 (w.e.f.  3-1-1977).

333.  Ins.  by the Constitution (Forty-fourth Amendment) Act, 1978, s. 40 (w.e.f.  20-6-1979).

334.   Subs.  by the Constitution (Forty-fourth Amendment) Act,  1978, s.  41, for cl.(2) (w.e.f.  20-6-1979).

335.  Cl.  (5) was ins.  by the Constitution (Thirty-eighth Amendment) Act,  1975,  s.  8 (retrospectively) and omitted by  the 

         Constitution (Forty-fourth Amendment) Act, 1978, s.  41 (w.e.f.  20-6-1979).

336.   The words "or Rajpramukh" omitted by the Constitution  (Seventh Amendment) Act, 1956, s.  29 and Sch.

337.  The words "or the Rajpramukh" omitted by s.  29 and Sch., ibid.

338.  Ins.  by the Constitution (Forty-fourth Amendment) Act, 1978, s. 42 (w.e.f.  20-6-1979).

339.  Ins.  by the Constitution (Twenty-sixth Amendment) Act, 1971, s. 3.

340.  Cl.  (4A) was ins.  by the Constitution (Forty-second Amendment) Act,  1976, s.  54 (w.e.f.  1-2-1977) and omitted by

          the  Constitution (Forty-third Amendment) Act, 1977, s.  11 (w.e.f.  13-4-1978).

341.   Cl.  (21) omitted by the Constitution (Seventh Amendment)  Act, 1956, s.  29 and Sch.

342.   Subs.  by the Constitution (Twenty-sixth Amendment) Act,  1971, s.  4, for cl.  (22).

343.   Cl.   (26A)  was  ins.    by  the  Constitution   (Forty-second Amendment)  Act,  1976, s.  54 (w.e.f.  1-2-1977) and

          omitted  by  the Constitution  (Forty-third  Amendment)  Act,   1977,  s.   11  (w.e.f. 13-4-1978).

344.   Ins.  by the Constitution (Forty-sixth Amendment) Act, 1982, s. 4.

345.  Subs.  by the Constitution (Seventh Amendment) Act, 1956, s.  29 and Sch., for cl.  (30).

346.   The  words  and letters "specified in Part A or Part B  of  the First Schedule" omitted by s.  29 and Sch., ibid.

347.  The words "or Rajpramukh" omitted by s.  29 and Sch., ibid.

348.   See the Constitution (Declaration as to Foreign States)  Order, 1950 (C.O.2).

349.   Subs.  by the Constitution (Twenty-fourth Amendment) Act, 1971, s.  3, for "Procedure for amendment of the  

          Constitution.".

350.  Ins.  by s.  3.  ibid.

351.  Art.  368 renumbered as cl.(2) by s.  3, ibid.

352.   Subs.   by  s.   3, ibid., for "it shall be  presented  to  the President  for  his  assent and upon such assent being  given  to     

          the Bill".

353.   The words and letters "specified in Parts A and B of the  First Schedule"  omitted by the Constitution (Seventh  

          Amendment) Act,  1956, s.  29 and Sch.

354.   Ins.  by the Constitution (Twenty-fourth Amendment) Act,  1971, s.  3.

355.   Cls.   (4) and (5) were ins.  in article 368 by s.  55  of  the Constitution  (Forty-second  Amendment) Act, 1976.  This 

          section  has been  declared invalid by the Supreme Court in Minerva Mills Ltd.  and Others Vs.  Union of India and

          Others (1980) 2 S.C.C.  591.

356.   Subs.  by the Constitution (Thirteenth Amendment) Act, 1962, s. 2, for "TEMPORARY AND TRANSITIONAL

          PROVISIONS" (w.e.f.  1-12-1963).

357.   In  exercise  of  the  powers conferred  by  this  article  the President,  on  the recommendation of the Constituent Assembly of  the State  of  Jammu and Kashmir, declared that, as from the 17th  day  of November,  1952,  the  said  art.  370 shall  be  operative  with  the modification  that  for  the  Explanation in  cl.   (1)  thereof,  the following Explanation is substituted, namely:-  "Explanation.- For the purposes of this article, the Governmant of the State  means the person for the time being recognised by the President n  the recommendation of the Legislative Assembly of the State as the *Sadar-i-Riyasat  of  Jammu and Kashmir, acting on the advice  of  the Council of Ministers of the State for the time being in office".  (Ministry of Law Order No.  C.O.  44, dated the 15th November, 1952). *Now "Governor".

 

358.   See the Constitution (Application to Jammu and Kashmir)  Order, 1954 (C.O.  48) as amended from time to time, in

          Appendix I.

359.   Subs.   by the Constitution (Seventh Amendment) Act,  1956,  s. 22, for art.  371.

360.   The  words  "Andhra  Pradesh,"   omitted  by  the  Constitution (Thiry-second Amendment) Act, 1973, s.  2 (w.e.f.  1-  

           7-1974).

361.  Cl.  (1) omitted by s.  2, ibid.  (w.e.f.  1-7-1974).

362.   Subs.  by the Bombay Reorganisation Act, 1960 (11 of 1960),  s. 85, for "the State of Bombay" (w.e.f.  1-5-1960).

363.   Subs.  by s.  85, ibid., for "the rest of Maharashtra," (w.e.f. 1-5-1960).

364.   Ins.  by the Constitution (Thirteenth Amendment) Act, 1962, s.2 (w.e.f.  1-12-1963).

365.   Paragraph 2 of the Constitution (Removal of Difficulties) order No.   X  provides  (w.e.f.   1-12-1963)   that  article  371A  of  the Constitution  of  India shall have effect as if the following  proviso were  added to paragraph (i) of sub.clause (e) of clause (2)  thereof, namely:- "Provided  that the Governor may, on the advice of the Chief Minister, appoint  any  person as Minister for Tuensang affairs to act  as  such until  such time as persons are chosen in accordance with law to  fill the  seats  allocated  to  the Tuensang district  in  the  Legislative Assembly of Nagaland.".

 

366.   Ins.  by the Constitution (Twenty-second Amendment) Act,  1969, s.  4.

367.  Subs.  by the North-Eastern Areas (Reorganisation) Act, 1971 (81 of 1971), s.  71, for "Part A" (w.e.f.  21-1-1972).

368.   Ins.  by the Constitution (Twenty-seventh Amendment) Act, 1971, s.  5 (w.e.f.  15-2-1972).

369.   Ins.  by the Constitution (Thirty-second Amendment) Act,  1973, s.  3 (w.e.f.  1-7-1974).

370.   In P.  Sambamurthy and others vs.  State of Andhra Pradesh  and another  (1987) 1 Sec, p.362, the Supreme Court

          declared clause (5) of art.  371 D along with the proviso to be unconstitutional and vaid.

371.  Ins.  by the Constitution (Thirty-sixth Amendment) Act, 1975, s. 3 (w.e.f.  26-4-1975).

372.   Subs.  by the Constitution (Fourty-fourth Amendment) Act, 1978, s.   43,  for "six years" (w.e.f.  6-9-1979).  The    

          words  "six  years"  were  subs.   for the original words "five years" by the  Constitution (Forty-second Amendment)   

           Act, 1976, s.  56 (w.e.f.  3-1-1977).

373.   Subs.  by the Constitution (Forty-fourth Amendment) Act,  1978, s.43,  for  "five years" (w.e.f.  6-9-1979).  The

          words  "five  years" were  subs.   for the original words "four years" by the  Constitution (Forty-second Amendment)

,         Act, 1976, s.  56 (w.e.f.  3-1-1977).

374.   See  the Constitution (Removal of Difficulties) Order  No.   XI (C.O.  99).

375.   Ins.  by the Constitution (Fifty-third Amendment) Act, 1986, s. 2 (w.e.f.  20-2-1987).

376.   Ins.  by the Constitution (Fifty-fifth Amendment) Act, 1986, s. 2 (w.e.f.  20-2-1987).

377.   Ins.  by the Constitution (Fifty-sixth Amendment) Act, 1987, s. 2 (w.e.f.  30-5-1987).

378.   See the Adaptation of Laws Order, 1950, dated the 26th January, 1950,   Gazette  of  India,  Extraordinary,   p.449,  as  amended   by Notification  No.   S.R.O.  115, dated the 5th June, 1950, Gazette  of India,  Extraordinary,  Part  II, Section 3,  p.51,  Notification  No. S.R.O.   870,  dated  the  4th   November,  1950,  Gazette  of  India, Extraordinary,  Part  II, Section 3, p.903, Notification  No.   S.R.O. 508,  dated the 4th April, 1951, Gazette of India, Extraordinary, Part II,  Section 3, p.287, Notification No.  S.R.O.  1140B, dated the  2nd July,  1952,  Gazette  of India, Extraordinary, Part  II,  Section  3, p.616/I;  and the Adaptation of the Travancore-Cochin Land Acquisition Laws  Order,  1952, dated the 20th November, 1952, Gazette  of  India, Extraordinary, Part II, section 3, p.923.

 

379.   Subs.  by the Constitution (First Amendment) Act, 1951, s.  12, for "two Years".

380.  Ins.  by the Constitution (Seventh Amendment) Act, 1956, s.  23.

381.  See the Adaptation of Laws Orders of 1956 and 1957.

382.  Added by the Constitution (First Amendment) Act, 1951, s.  13.

383.  Ins.  by the Constitution (Seventh Amendment) Act, 1956, s.  24.

384.  Ins.  by the Constitution (Fifty-eighth Amendment) Act, 1987, s. 2.

385.  Ins.  by s.  3, ibid.

386.  Subs.  by the Constitution (Seventh Amendment) Act, 1956, s.  2, for the First Sch.

387.   Subs.  by the Andhra Pradesh and Mysore (Transfer of Territory) 1968 (36 of 1968), s.  4, for the former entry (w.e.f. 

          1-10-1968),

388.   Added  by the State of Nagaland Act, 1962 (27 of 1962),  s.   4 (w.e.f.  1-12-1963).

389.   Added by the North-Eastern Areas (Reorganisation) Act, 1971 (81 of 1971), s.  9 (w.e.f.  21-1-1972).

390.   Subs.  by the Bihar and Uttar Pradesh (Alteration of Boundries) Act,  1968  (24  of  1968),  s.   4,  for  the  former   

           entry  (w.e.f. 10-6-1970).

391.   Subs.  by the Bombay Reorganisation Act, 1960 (11 of 1960),  s. 4, for entry 4 (w.e.f.  1-5-1960).

392.   Ins.   by  the  Rajasthan   and  Madhya  Pradesh  (Transfer  of Territories) Act, 1959 (47 of 1959), s.  4 (w.e.f.  1-10-

          1959).

393.  Subs.  by the Madras State (Alteration of Name) Act, 1968 (53 of 1968), s.  5, for "7.  Madras" (w.e.f.  14-1-1969).

394.  Ins.  by the Andhra Pradesh and Madras (Alteration of Boundries) Act, 1959 (56 of 1959), s.  6 (w.e.f.  1-4-1960).

395.  Subs.  by s.  6, ibid., for certain words (w.e.f.  1-4-1960).

396.  Ins.  by the Bombay Reorganisation Act, 1960 (11 of 1960), s.  4 (w.e.f.  1-5-1960).

397.  Subs.  by the Mysore State (Alteration of Name) Act, 1973 (31 of 1973), s.  5, for "9.  Mysore" (w.e.f.  1-11-1973).

398.   Ins.  by the Andhra Pradesh and Mysore (Transfer of  Territory) Act, 1968 (36 of 1968), s.  4 (w.e.f.  1-10-1968).

399.   Entries  8  to 14 renumbered as entries 9 to 15 by  the  Bombay Reorganisation Act, 1960 (11 of 1960), s.  4 (w.e.f.   

          1-5-1960).

400.   Ins.   by  the Acquired Territories (Merger) Act, 1960  (64  of 1960), s.  4 (w.e.f.  17-1-1961).

401.   Added  by the Constitution (Ninth Amendment) Act, 1960,  s.   3 (w.e.f.  17-1-1961).

402.  Ins.  by the Punjab Reorganisation Act, 1966 (31 of 1966), s.  7 (w.e.f.  1-11-1966).

403.   Subs.   by  the  Haryana   and  Uttar  Pradesh  (Alteration  of Boundaries)  Act, 1979 (31 of 1979), s.  5, for the entry

          against "13. Uttar Pradesh" (w.e.f.  15-9-1983).

404.   Ins.   by the State of Nagaland Act, 1962 (27 of 1962),  s.   4 (w.e.f.  1-12-1963).

405.   Subs.   by  the  Haryana   and  Uttar  Pradesh  (Alteration  of Boundaries)  Act, 1979 (31 of 1979), s.  5, for the entry

          against "17. Haryana" (w.e.f.  15-9-1983).

406.  Ins.  by the State of Himachal Pradesh Act, 1970 (53 of 1970) s. 4, (w.e.f.  25-1-1971).

407.   Ins.  by the North-Eastern Areas (Reorganisation) Act, 1971 (81 of 1971), s.  9 (w.e.f.  21-1-1972).

408.  Ins.  by the Constitution (Thirty-sixth Amendment) Act, 1975, s. 2 (w.e.f.  26-4-1975).

409.   Ins.   by  the State of Mizoram Act, 1986 (34 of 1986),  s.   4 (w.e.f.  20-2-1987).

410.   Ins.  by the State of Arunachal Pradesh Act, 1986 (69 of 1986), s.  4.  (w.e.f.  20-2-1987).

411.   Ins.  by the Goa, Daman and Diu Reorganisation Act, 1987 (18 of 1987), s.  5 (w.e.f.  30-5-1987).

412.   Entry 2 relating to "Himachal Pradesh" omitted by the State  of Himachal Pradesh Act, 1970 (53 of 1970), s.  4 (w.e.f.       

          25-1-1971).

413.   Entries  relating  to  Manipur   and  Tripura  omitted  by  the North-Eastern  Areas  (Reorganisation) Act, 1971 (81 of

          1971),  s.   9 (w.e.f.  21-1-1972).

414.   Entries  4  to 9 renumbered as entries 2 to 7 by s.   9,  ibid. (w.e.f.  21-1-1972).

415.    Subs.   by  the  Laccadive,   Minicoy  and  Amindivi   Islands (Alteration  of  Name)  Act,  1973  (34 of  1973),  s.   5,   

            for  "The Laccadive, Minicoy and Amindivi Islands" (w.e.f.  1-11-1973).

416.   Ins.  by the Constitution (Tenth Amendment) Act, 1961, s.  2.

417.  Subs.  by the Goa, Daman and Diu Reorganisation Act, 1987 (18 of 1987), s.  5, for entry 5 (w.e.f.  30-5-1987).

418.   Ins.  by the Constitution (Fourteenth Amendment) Act, 1962, ss. 3 and 7 (w.e.f.  16-8-1962).

419.  Ins.  by the Punjab Reorganisation Act, 1966 (31 of 1966), s.  7 (w.e.f.  1-11-1966).

420.  Entry 8 relating to Mizoram omitted by the State of Mizoram Act, 1986  (34  of 1986), s.  4 and entry 9 relating to   

          Arunachal  Pradesh renumbered as entry 8 (w.e.f.  20-2-1987).

421.   Entry  8 relating to Arunachal Pradesh omitted by the State  of Arunachal Pradesh Act, 1986 (69 of 1986), s.  4 (w.e.f. 

          20-2-1987).

422.  The words and letter "specified in Part A of the First Schedule" omitted  by the Constitution (Seventh Amendment) Act,  

          1956, s.  29 and Sch.

423.   The  words "so specified" omitted by the Constitution  (Seventh Amendment) Act, 1956, s.  29 and Sch.

424.  Subs.  by s.  29 and Sch., ibid., for "such States".

425.  Part B Omitted by s.  29 and Sch., ibid.

426.   The  words  and  letter  "of a State in Part  A  of  the  First Schedule"  omitted by the Constitution (Seventh  

          Amendment) Act,  1956, s.  29 and Sch.

427.  Subs.  by s.  29 and Sch., ibid., for "any such State".

428.   The  words  and letter "of a State specified in part A  of  the First schedule" omitted by s.  29 and Sch., ibid.

429.  Subs.  by s.  29 and Sch., ibid., for "such State".

430.  The words and letter "in States in Part A of the First Schedule" omitted by s.  25, ibid.

431.   Subs.  by the Constitution (Fifty-fourth Amendment) Act.  1986, s. 4, for "5,000 rupees" (w.e.f.  1-4-1986). * Now  

          33,000 rupees, Vide Act 18 of 1998, s. 7 (w.e.f.  1-1-1996).

 

432.  Subs.  by s. 4, ibid., for "4,000 rupees" (w.e.f.  1-4-1986). ** Now 30,000 rupees, vide Act 18 of 1998, s.  7 (w.e.f.   

          1-1-1996).

433.   Subs.   by the Constitution (Seventh Amendment) Act,  1956,  s. 25, for "shall be reduced by the amount of that  

          pension".

434.  Subs.  by s.  25, ibid., for sub-paragraph (1).

435.   Subs.  by the Constitution (Fifty-fourth Amendment) Act,  1986, s.  4, for "4,000 rupees" (w.e.f.  1-4-1986). * Now

           30,000 rupees, Vide Act 18 of 1998, s.  4 (w.e.f.  1-1-1996).

436.   Subs.  by the Constitution (Fifty-fourth Amendment) Act,  1986, s.  4, for "3500 rupees" (w.e.f.  1-4-1986).  ** Now

          26,000 rupees, vide Act 18 of 1998, s.  4 (w.e.f.  1-1-1996).

437.   Subs.   by the Constitution (Seventh Amendment) Act,  1956,  s. 25, for sub-paragraphs (3) and (4).

438.   The  Comptroller and Auditor-General of India shall be  paid  a salary  equal  to the Salary of the Judges of the Supreme  Court  Vide sec.   3 of Act 56 of 1971.  The Salary of Judges of the Supreme Court has  been raised to Rs.  30,000/- per mensem by Act 18 of 1998, s.   7 (w.e.f.  1-1-1996). * see also arts.  84(a) and 173(a).

 

439.   Ins.   by the Constitution (Sixteenth Amendment) Act, 1963, s.  5.

440.  Subs.  by s.  5, ibid., for Form III.

441.  Subs.  by s.  5, ibid., for Form VII.

442.  Subs.  by the Constitution (Seventh Amendment) Act, 1956, s.  3, for the Fourth Sch.

443.   Ins.  by the Goa, Daman and Diu Reorganisation Act, 1987 (18 of 1987), s.  6 (w.e.f.  30-5-1987).

444.   Subs.  by the Bombay Reorganisation Act, 1960 (11 of 1960),  s. 6, for entry 4 (w.e.f.  1-5-1960).

445.   Entries 4 to 26 renumbered as entries 5 to 27 by the Goa, Daman and  Diu  Reorganisation  Act,  1987  (18  of  1987), 

           s.   6  (w.e.f. 30-5-1987).

446.   Ins.  by the Punjab Reorganisation Act, 1966 (31 of 1966), s.  9 (w.e.f.  1-11-1966).

447.  Subs.  by the Madras State (Alteration of Name) Act, 1968 (53 of 1968), s.  5, for "8.  Madras" (w.e.f.  14-1-1969).

448.   Subs.   by  the  Andhra   Pradesh  and  Madras  (Alteration  of Boundries) Act, 1959 (56 of 1959), s.  8, for "17"

          (w.e.f.  1-4-1960).

449.  Ins.  by the Bombay Reorganisation Act, 1960 (11 of 1960), s.  6 (w.e.f.  1-5-1960).

450.  Subs.  by the Mysore State (Alteration of Name) Act, 1973 (31 of 1973), s.  5, for "10.  Mysore" (w.e.f.  1-11-1973).

451.   Subs.  by the Punjab Reorganisation Act, 1966 (31 of 1966),  s. 9, for "11" (w.e.f.  1-11-1966).

452.  Entries 4 to 26 renumbered as entries 5 to 27 by the Goa, Daman and  Diu  Reorganisation  Act,  1987  (18  of  1987),   

         s.   6  (w.e.f. 30-5-1987).

453.   Ins.   by the State of Nagaland Act, 1962 (27 of 1962),  s.   6 (w.e.f.  1-12-1963).

454.  Ins.  by the State of Himachal Pradesh Act, 1970(53 of 1970), s. 5 (w.e.f.  25-1-1971).

455.  Subs.  by the North-Eastern Areas (Reorganisation) Act, 1971 (81 of 1971), s.  10, for entries 19 to 22 (w.e.f.  21-1-

         1972).

456.  Ins.  by the Constitution (Thirty-sixth Amendment) Act, 1975, s. 4 (w.e.f.  26-4-1975).

457.   Ins.   by  the State of Mizoram Act, 1986 (34 of 1986),  s.   5 (w.e.f.  20-2-1987).

458.   Ins.  by the State of Arunachal Pradesh Act, 1986 (69 of 1986), s.  5 (w.e.f.  20-2-1987).

459.  Subs.  by the Goa, Daman and Diu Reorganisation Act, 1987 (18 of 1987), s.  6, for "232" (w.e.f.  30-5-1987).

460.  The words and letters "means a State specified in Part A or Part B  of  the  First Schedule but" omitted by the 

         Constitution  (Seventh Amendment) Act, 1956, s.  29 and Sch.

461.   Subs.   by the North-Eastern Areas (Reorganisation) Act,  1971, (81 of 1971), s.  71, for "State of Assam" (w.e.f.  21-

         1-1972).

462.  Subs.  by the Constitution (Forty-ninth Amendment) Act, 1984, s. 3, for "and Meghalaya" (w.e.f.  1-4-1985).

463.   Subs.  by the State of Mizoram Act, 1986 (34 of 1986), s.   39, for "Meghalaya and Tripura" (w.e.f.  20-2-1987).

464.   The words "or Rajpramukh" omitted by the Constitution  (Seventh Amendment), Act 1956, s.  29 and Sch.

465.   The words "or Rajpramukh, as the case may be" omitted by s.  29 and Sch., ibid.

466.  The words "or the Rajpramukh" omitted by s.  29 and Sch., ibid.

467.   See the Scheduled Areas (Part A States) Order, 1950 (C.O.   9), the  Scheduled  Areas  (Part  B States) Order, 1950  (C.O.   26),  the Scheduled  Areas  (Himachal Pradesh) Order, 1975 (C.O.  102)  and  the Scheduled  Areas (States of Bihar, Gujarat, Madhya Pradesh and Orissa) Order, 1977 (C.O.  109).

 

468.   See the Madras Scheduled Areas (Cessor) Order, 1950 (C.O.   30) and the Andhra Scheduled Areas (Cessor) Order,

          1955 (C.O.  50).

469.  Ins.  by the Fifth Schedule to the Constitution (Amendment) Act, 1976 (101 of 1976), s.  2.

470.   Subs.   by the State of Mizoram Act, 1986 (34 of 1986) s.   39, for certain words (w.e.f.  20-2-1987).

471.  Subs.  by the North-Eastern Areas (Reorganisation) Act, 1971 (81 of 1971), s.  71(i) and Eighth Sch., for "Part A"

         (w.e.f.  21-1-1972).

472.  Subs.  by the Constitution (Forty-ninth Amendment) Act, 1984, s. 4, for "Parts I and II" (w.e.f.  1-4-1985).

473.   Ins.  by the Assam Reorganisation (Meghalaya) Act, 1969 (55  of 1969), s.  74 and Fourth Sch.  (w.e.f.  2-4-1970).

474.   Ins.  by the North-Eastern Areas (Reorganisation) Act, 1971 (81 of 1971), s.  71(i) and Eighth Sch.  (w.e.f.  21-1-

         1972).

475.   Paragraph 2 has been amended in its application to the State of Assam  by the Sixth Schedule to the Constitution (Amendment) Act, 1995 (42  of  1995),  s.  2, so as to insert the  following  proviso  after sub-paragraph (3), namely:-  "Provided  that the District Council constituted for the North  Cachar Hills  District  shall be called as the North Cachar Hills  Autonomous Council  and  the District Council constituted for the  Karbi  Anglong District shall be called as the Karbi Anglong Autonomous Council."

 

476.   Subs.  by the Assam Reorganisation (Meghalaya) Act, 1969 (55 of 1969), s.74 and Fourth Sch., for sub-paragraph (1)

          (w.e.f.  2-4-1970).

477.   Subs.   by s.  74 and Fourth Sch., ibid., for  "such  Councils" (w.e.f.  2-4-1970).

478.  Ins.  by s.  74 and Fourth Sch.  ibid.  (w.e.f.  2-4-1970).

479.  Second proviso omitted by s.  74 and Fourth Sch., ibid.  (w.e.f. 2-4-1970).

480.   Paragraph 3 has been amended in its application to the State of Assam  by the Sixth Schedule to the Constitution (Amendment) Act, 1995 (42 of 1995), s.  2, so as to substitute sub-paragraph (3) as under,- "(3)  Save as otherwise provided in sub-paragraph (2) of paragraph 3A, all  laws made under this paragraph or sub-paragraph (1) of  paragraph 3A shall be submitted forthwith to the Governor and, until assented to by him, shall have no effect."; After  paragraph  3, the following paragraph has been inserted in  its application to the State of Assam by s.  2, ibid., namely:-  "3A.   Additional powers of the North Cachar Hills Autonomous  Council and  the  Karbi Anglong Autonomous Council to make  laws.-(1)  Without prejudice  to  the provisions of paragraph 3, the North  Cachar  Hills Autonomous  Council  and the Karbi Anglong Autonomous  Council  within their respective districts, shall have power to make laws with respect to-  (a)  industries, subject to the provisions of entries 7 and 52 of List of tthe Seventh schedule;  (b)  communications, that is to say, roads, bridges, ferries and other means  of  communication  not  specified  in List  I  of  the  Seventh Schedule;   municipal tramways, ropeways, inland waterways and traffic thereon  subject  to  the  provisions of List I and List  III  of  the Seventh  Schedule with regard to such waterways;  vehicles other  than mechanically propelled vehicles;  (c)  preservation, protection and improvement of stock and  prevention of animal diseases;  veterinary training and practice;  cattle pounds;  (d) primary and secondary education; (e)  agriculture,  including  agricultural   education  and  research, protection against pests and prevention of plant diseases; (f) fisheries; (g)  water,  that  is to say, water supplies, irrigation  and  canals, drainage and embankments, water storage and water power subject to the provisions of entry 56 of List I of the Seventh Schedule; (h)   social   security   and   social  insurance;    employment   and unemployment;  (i   flood  control schemes for protection of villages, paddy  fields, markets, towns, etc.  (not of technical nature); (j)  theatre  and  dramatic  performances,   cinemas  subject  to  the provisions  of  entry  60 of List I of the Seventh  Schedule;   sports entertainments and amusements;  (k) public health and sanitation, hospitals and dispensaries; (l) minor irrigation; (m) trade and commerce in, and the production, supply and distribution of, food stuffs, cattle fodder, raw cotton and raw jute; (n)  libraries,  museums and other similar Institutions controlled  or financed  by the State;  ancient and historical monuments and  records other than those declared by or under any law made by Parliament to be of national importance;  and (o) alienation of land. (2) All laws made by the North Cachar Hills Autonomous Council and the Karbi  Anglong  Autonomous  Council under paragraph 3  or  under  this paragraph shall, in so far as they relate to matters specified in List III  of  the Seventh Schedule, be submitted forthwith to the  Governor who shall reserve the same for the consideration of the President. (3) When a law is reserved for the consideration of the President, the President shall declare either that he assents to the said law or that he withholds assent therefrom: Provided  that the President may direct the Governor to return the law to  the  North  Cachar Hills Autonomous Council or the  Karbi  Anglong Autonomous  Council,  as  the  case may be, together  with  a  message requesting  that  the  said  Council will reconsider the  law  or  any specified  provisions  thereof and, in particular, will, consider  the desirability of introducing any such amendments as he may recommend in his  message and, when the law is so returned, the said Council  shall consider  the  law accordingly within a period of six months from  the date of receipt of such message and, if the law is again passed by the said  Council with or without amendment it shall be presented again to the President for his consideration." 

 

481.  Subs.  by the North-Eastern Areas (Reorganisation) Act, 1971 (81 of  1971),  s.   71(i)  and Eighth Sch.,  for  certain 

         words  (w.e.f. 21-1-1972).

482.   Subs.  by the Assam Reorganisation (Meghalaya) Act, 1969 (55 of 1969), s.  74 and Fourth Sch., for cl.  (i) (w.e.f.  2-

          4-1970).

483.   The  words  "of  Assam"  omitted  by  the  North-Eastern  Areas (Reorganisation)  Act,  1971 (81 of 1971), s.  71(i)  

          and  Eighth  Sch. (w.e.f.  21-1-1972).

484.   Ins.  by the Assam Reorganisation (Meghalaya) Act, 1969 (55  of 1969), s.  74 and Fourth Sch.  (w.e.f.  2-4-1970).

485.  See Now the Code of Criminal Procedure, 1973 (2 of 1974).

486.   Ins.  by the Assam Reorganisation (Meghalaya) Act, 1969 (55  of 1969), s.  74 and Fourth Sch.  (w.e.f.  2-4-1970).

487.  Subs.  by s.  74 and Fourth Sch., ibid., for paragraph 6 (w.e.f. 2-4-1970).

488.   Subs.  by the Repealing and Amending Act, 1974 (56 of 1974), s. 4, for "cattle ponds".

489.   The words "of Assam or Meghalaya, as the case may be,"  omitted by the North-Eastern Areas (Reorganisation) Act,

          1971 (81 of 1971), s. 71(i) and Eighth Sch.  (w.e.f.  21-1-1972).

490.   Subs.  by the Assam Reorganisation (Meghalaya) Act, 1969 (55 of 1969),  s.   74  and  Fourth   Sch.,  for  sub-

           paragraph  (2)  (w.e.f. 2-4-1970).

491.  Paragraph 9 has been amended in its application to the States of Tripura  and  Mizoram  by  the  Sixth  Schedule  to  the  Constitution (Amendment)  Act,  1988  (67  of 1988), s.  2, so  as  to  insert  the following sub-paragraph after sub-paragraph (2), namely:- "(3) The Governor may, by order, direct that the share of royalties to be  made over to a District Council under this paragraph shall be made over  to that Council within a period of one year from the date of any agreement  under  sub-paragraph  (1) or, as the case may  be,  of  any determination under sub-paragraph (2).".

 

492.  Subs.  by the North-Eastern Areas (Reorganisation) Act, 1971 (81 of  1971),  s.  71(i) and Eighth Sch., for "the   

          Government  of  Assam" (w.e.f.  21-1-1972).

493.   Paragraph 10 has been amended in its application to the  States of  Tripura  and  Mizoram by the Sixth Schedule  to  the  Constitution  (Amendment) Act, 1988 (67 of 1988), s.  2, as under:- (a) in the heading, the words "by non-tribals" shall be omitted;  (b)  in  sub-paragraph  (1), the words "other than  Scheduled  tribes"  shall be omitted; (c)  in sub-paragraph (2), for clause (d), the following clause  shall be substituted, namely:- "(d)  prescribe that no person resident in the district shall carry on any  trade, whether wholesale or retail, except under a licence issued in that behalf by the District Council:".

 

494.  Paragraph 12 has been amended in its application to the State of Assam  by the Sixth Schedule to the Constitution (Amendment) Act, 1995 (42 of 1995), s.  2, as under,- 'in  paragraph  12,  in  sub-paragraph 1, for  the  words  and  figure "matters  specified  in  paragraph  3 of this  Schedule",  the  words, figures  and letter "matters specified in paragraph 3 or paragraph  3A of this Schedule" shall be substituted.'.

 

495.  Subs.  by the North-Eastern Areas (Reorganisation) Act, 1971 (81 of  1971),  s.   71(i)  and  Eighth  Sch.,  for  the   

         heading  (w.e.f. 21-1-1972).

496.   Subs.  by s.  71(i) and Eighth Sch., ibid., for "Legislature of the State" (w.e.f.  21-1-1972).

497.  Ins.by s.  71(i) and Eighth Sch., ibid.  (w.e.f.  21-1-1972).

498.   Subs.   by s.  71(i) and Eighth Sch., ibid.  for paragraph  12A (w.e.f.  21-1-1972).

499.   Subs.   by the Sixth Schedule to the  Constitution  (Amendment) Act, 1988 (67 of 1988), s.  2, for paragraphs 12AA      

           and 12B.  Paragraph 12AA  was ins.  by the Constitution (Forty-ninth Amendment) Act, 1984, s.  4 (w.e.f.  1-4-

           1985).

500.   The  words  "of  Assam"  omitted  by  the  North-Eastern  Areas (Reorganisation)  Act,  1971 (81 of 1971), s.  71(i)

          and  Eighth  Sch. (w.e.f.  21-1-1972).

501.  Paragraph 14 has been amended in its application to the State of Assam  by the Sixth Schedule to the Constitution (Amendment) Act, 1995 (42 of 1995), s.  2, as under:- 'in   paragraph  14,  in  sub-paragraph   (2),  the  words  "with  the recommendations  of  the  Governor  with  respect  thereto"  shall  be omitted.'.

 

502.  Subs.  by the North-Eastern Areas (Reorganisation) Act, 1971 (81 of  1971),  s.  71(i) and Eighth Sch., for "the

         Government  of  Assam" (w.e.f.  21-1-1972).

503.   Paragraph 15 has been amended in its application to the  States of  Tripura  and  Mizoram by the Sixth Schedule  to  the  Constitution (Amendment) Act, 1988 (67 of 1988), s.  2, as under,-  (a) in the opening paragraph, for the words "by the Legislature of the State", the words "by him" shall be substituted;  (b) the proviso shall be omitted.".

 

504.   Ins.  by the Assam Reorganisation (Meghalaya) Act, 1969 (55  of 1969), s.  74 and Fourth Sch.  (w.e.f.  2-4-1970).

505.   Paragraph 16 has been amended in its application to the  States of  Tripura  and  Mizoram by the Sixth Schedule  to  the  Constitution (Amendment) Act, 1988 (67 of 1988), s.  2, as under,- '(a) in sub-paragraph (1), the words "subject to the previous approval of  the  Legislature  of the State" occurring in clause (b),  and  the second proviso shall be omitted;  (b)  for  sub-paragraph  (3),  the following  sub-paragraph  shall  be substituted, namely:- "(3)  Every order made under sub-paragraph (1) or sub-paragraph (2) of this  paragraph, along with the reasons therefor shall be laid  before the Legislature of the State." '.

 

506.   Paragraph  16  renumbered as sub-paragraph (1) thereof  by  the Assam  Reorganisation  (Meghalaya) Act, 1969 (55

         of 1969), s.  74  and Fourth Sch.  (w.e.f.  2-4-1970).

507.  Ins.  by s.  74 and Fourth Sch., ibid.  (w.e.f.  2-4-1970).

508.  Subs.  by the North-Eastern Areas (Reorganisation) Act, 1971 (81 of  1971), s.  71(i) and Eighth Sch., for "the

          Legislative Assembly of Assam" (w.e.f.  21-1-1972).

509.   Ins.  by the Constitution (Forty-ninth Amendment) Act, 1984, s. 4 (w.e.f.  1-4-1985).

510.   Ins.   by the State of Mizoram Act, 1986 (34 of 1986),  s.   39 (w.e.f.  20-2-1987).

511.   Ins.  by the North-Eastern Areas (Reorganisation) Act, 1971 (81 of 1971), s.  71 and Eighth Sch.  (w.e.f.  21-1-

         1972).

512.   Paragraph  18  omitted  by s.  71(i)  and  Eighth  Sch.,  ibid. (w.e.f.  21-1-1972).

513.   Subs.   by s.  71(i) and Eighth Sch., ibid., for paragraphs  20 and 20A (w.e.f.  21-1-1972).

514.   Ins.  by the Constitution (Forty-ninth Amendment) Act, 1984, s. 4 (w.e.f.  1-4-1985).

515.   Subs.  by the State of Mizoram Act, 1986 (34 of 1986), s.   39, for "Union territory" (w.e.f.  20-2-1987).

516.  Subs.  by the Constitution (Forty-ninth Amendment) Act, 1984, s. 4, for "Any reference in the table below" (w.e.f.  1-4-

         1985).

517.   Subs.   by  the  Government  of  Meghalaya  Notifn.   No.   DCA 31/72/11,  dated  the 14th June, 1973, Gazette of

          Meghalaya, Pt.   VA, dated 23-6-1973, p.  200.

518.  Subs.  by the Government of Assam Notifn.  No.  TAD/R/115/74/47, dated 14-10-1976, for "The Mikir Hills District".

519.   The  words  "The Mizo District." omitted by the  Government  of Union  Territories (Amendment) Act, 1971 (83 of

          1971), s.  13  (w.e.f. 29-4-1972).

520.    Ins.    by  the   Mizoram  District  Councils   (Miscellaneous Provisions) Order, 1972, published in the Mizoram

           Gazette, 1972, dated the 5th May, 1972, Vol.  I, Pt.  II, p.  17 (w.e.f.  29-4-1972).

521.   Subs.   by the Sixth Schedule to the  Constitution  (Amendment) Act,  1988  (67  of 1988), s.  2, for serial numbers 2  

          and 3  and  the entries relating thereto.

522.   Subs.  by the Government of Union Territories (Amendment)  Act, 1971 (83 of 1971), s.  13, for paragraph 20A  

           (w.e.f.  29-4-1972).

523.   After paragraph 20B, the following paragraph has been  inserted in  its application to the State of Assam by the Sixth Schedule to the Constitution (Amendment) Act, 1995 (42 of 1995), s.  2, namely:- "20BA.   Exercise  of  discretionary  powers by the  Governor  in  the discharge  of  his  functions.-The Governor in the  discharge  of  his functions   under  sub-paragraphs  (2)  and   (3)  of   paragraph   1, sub-paragraphs  (1),  (6),  sub-paragraph  (6A)  excluding  the  first proviso  and  sub-paragraph (7) of paragraph 2, sub-paragraph  (3)  of paragraph   3,  sub-paragraph  (4)  of   paragraph  4,  paragraph   5, sub-paragraph  (1)  of paragraph 6, sub-paragraph (2) of paragraph  7, sub-paragraph  (4)  of paragraph 8, sub-paragraph (3) of paragraph  9, sub-paragraph  (3) of paragraph 10, sub-paragraph (1) of paragraph 14, sub-paragraph  (1)  of paragraph 15 and sub-paragraphs (1) and (2)  of paragraph  16 of this Schedule, shall, after consulting the Council of Ministers  and the North Cachar hills Autonomous Council or the  Karbi Anglong Autonomous Council, as the case may be, take such action as he considers necessary in his discretion.". After  paragraph 20BA as so inserted, the following paragraph has been inserted  in its application to the States of Tripura and Mizoram,  by the  Sixth  schedule to the Constitution (Amendment) Act, 1988 (67  of 1988), s.  2, namely:-  "20BB.   Exercise  of  discretionary  powers by the  Governor  in  the discharge  of  his  functions.-The Governor, in the discharge  of  his functions   under  sub-paragraphs  (2)  and   (3)  of   paragraph   1, sub-paragraphs  (1)  and  (7)  of paragraph 2,  sub-paragraph  (3)  of paragraph   3,  sub-paragraph  (4)  of   paragraph  4,  paragraph   5, sub-paragraph  (1)  of paragraph 6, sub-paragraph (2) of paragraph  7, sub-paragraph  (3) of paragraph 9, sub-paragraph (1) of paragraph  14, sub-paragraph  (1)  of paragraph 15 and sub-paragraphs (1) and (2)  of paragraph  16 of this Schedule, shall, after consulting the Council of Ministers,  and if he thinks it necessary, the district Council or the Regional Council concerned, take such action as he considers necessary in his discretion.".

 

524.  Ins.  by the Constitution (Forty-second Amendment) Act, 1976, s. 57 (w.e.f.  3-1-1977).

525.   The  words  and letters "specified in Part A or Part B  of  the First  Schedule" omitted by the Constitution (Seventh    

          Amendment)  Act, 1956, s.  29 and Sch.

526.  Entry 33 omitted by s.  26.  ibid.

527.   Subs.  by the Constitution (Thirty-second Amendment) Act, 1973, s.  4, for "Delhi University and" (w.e.f.  1-7-1974).

528.   Subs.   by the Constitution (Seventh Amendment) Act,  1956,  s. 27, for "declared by Parliament by law".

529.   Ins.   by the Constitution (Fifteenth Amendment) Act, 1963,  s. 12 (with retrospective effect).

530.  Subs.  by the Constitution (Seventh Amendment) Act, 1956, s.  29 and Sch., for entry 79.

531.  Ins.  by the Constitution (Sixth Amendment) Act, 1956, s.  2.

532.   Ins.  by the Constitution (Forty-sixth Amendment) Act, 1982, s. 5.

533.   Subs.  by the Constitution (Forty-second Amendment) Act,  1976, s.  57, for certain words (w.e.f.  3-1-1977).

534.  Subs.  by s.  57, ibid., for entry 2 (w.e.f.  3-1-1977).

535.  Certain words omitted by s.  57, ibid.  (w.e.f.  3-1-1977).

536.  Entry 11 omitted by s.  57, ibid.  (w.e.f.  3-1-1977).

537.   Entries  19,  20  and  29 omitted by  s.   57,  ibid.   (w.e.f. 3-1-1977).

538.  Subs.  by the Constitution (Seventh Amendment) Act, 1956 s.  28, for "entry 52".

539.  Entry 36 omitted by s.  26, ibid.

540.   Subs.  by the Constitution (Sixth Amendment) Act, 1956, s.   2, for entry 54.

541.  Ins.  by the Constitution (Forty-second Amendment) Act, 1976, s. 57 (w.e.f.  3-1-1977).

542.  Subs.  by s.  57, ibid., for entry 25 (w.e.f.  3-1-1977).

543.   Subs.  by the Constitution (Third Amendment) Act, 1954, s.   2, for entry 33.

544.   Subs.  by the Constitution (Seventh Amendment) Act, 1956, s.26, for entry 42.

545.   Ins.  by the Constitution (Seventy-first Amendment) Act,  1992, s.  2.

546.  Entry 7 renumbered as entry 8 by s.  2, ibid.

547.  Entry 8 renumbered as entry 10 by s.2, ibid.

548.  Entries 9 to 15 renumbered as entries 12 to 18 by s.  2, ibid.

549.  Added by the Constitution (Twenty-first Amendment) Act, 1967, s. 2.

550.  Added by the Constitution (First Amendment) Act, 1951, s.  14.

551.  Added by the Constitution (Fourth Amendment) Act, 1955, s.  5.

552.   Added by the Constitution (Seventeenth Amendment) Act, 1964, s. 3.

553.   Ins.   by the Constitution (Twenty-ninth Amendment) Act,  1972, s. 2.

554.   Ins.  by the Constitution (Thirty-fourth Amendment) Act,  1974, s. 2.

555.  Ins.  by the Constitution (Thirty-ninth Amendment) Act, 1976, s. 5.

556.   Entry  87 omitted by the Constitution (Forty-fourth  Amendment) Act, 1978, s.  44 (w.e.f.  20-6-1979).

557.  Entry 92 omitted by s.  44, ibid.  (w.e.f.  20-6-1979).

558.  Ins.  by the Constitution (Fortieth Amendment) Act, 1976, s.  3.

559.   See now the relevant provisions of the Motor Vehicles Act, 1988 (59 of 1988).

560.   Entry 130 omitted by the Constitution (Forty-fourth  Amendment) Act, 1978, s.  44 (w.e.f.  20-6-1979).

561.   Ins.   by the Constitution (Forty-seventh Aendment) Act,  1984, s.2.

562.   Ins.  by the Constitution (Sixty-sixth Amendment) Act, 1990, s. 2.

563.   Ins.  by the Constitution (Seventy-sixth Amendment) Act,  1994, s.  2.

564.   Entries  258  to 284, ins by the  Constitution  (Seventy-eighth Amendment) Act, 1995, s.  2.

565.  Added by the Constitution (Fifty-second Amendment) Act, 1985, s. 6 (w.e.f.  1-3-1985).

566.   Paragraph  7  declared  invalid for  want  of  ratification  in accordance  with  the  proviso  to clause (2) of article  368 

          as  per majority  opinion in Kihoto hollohon Vs.  Zachilhu and others  (1992)1 S.C.C.  309.

567.   Added by the Constitution (Seventy-third Amendment) Act,  1992, s.  4 (w.e.f.  24-4-1993).

568.   Added by the Constitution (Seventy-fourth Amendment) Act, 1992, s.  4 (w.e.f.  1-6-1993).

569.   Published with the Ministry of Law Notifin.  No.  S.R.O.  1610, dated the 14th May, 1954, Gazette of India,

          Extraordinary, Part II, s. 3, page 821.

570.   The  opening words have been successively amended by  C.O.   56 C.O.   74, C.O.  76, C.O.  79, C.O.  89, C.O. 

          91, C.O.  94, C.O.  98, C.O.  103, C.O.  104, C.O.  105, C.O.  108, C.O.  136 and C.O.  141 to read as above.

571.  Cl.  (b) omitted by C.O.  124.

572.  Subs.  by C.O.  69, for "ten years".

573.  Subs.  by C.O.  97, for "twenty".

574.  Subs.  by C.O.  89, for cl.  (h).

575.  Subs.  by C.O.  69, for "ten years".

576.  Subs.  by C.O.  97, for "twenty".

577.  Subs.  by C.O.  98, for cls.  (a) and (b).

578.  Ins., ibid.

579.  Cls.  (c) and (d) relettered as cls.  (d) and (e), ibid.

580.  The figures "136" omitted by C.O.  60.

581.  Cls.  (f) and (g) omitted by C.O.  56.

582.  Ins.  by C.O.  60 (w.e.f.  26-1-1960).

583.  Subs.  by C.O.  89, for cl.(a).

584.  Subs.  by C.O.  74, for cl.  (c) (w.e.f.  24-11-1965).

585.  Subs.  by C.O.  66, for cl.  (a).

586.  Cls.  (b) and (bb) subs.  by C.O.  85, for original cl.(b).

587.  Subs.  by C.O.  93, for cl.  (b).

588.  Ins.  by C.O.  122.

589.  Cl.  (a) relettered as cl.(aa) , ibid.

590.  Subs., ibid., for "Prevention of activities".

591.  Ins., ibid.

592.  Subs.  by C.O.  129, for cl.(bb).

593.  Cl. (d) omitted, ibid.

594.  Cl.  (f) omitted by C.O.  66.

595.  Cls.  (g) and (h) relettered as cls.  (f) and (g), ibid.

596.  Cl.  (i) omitted by C.O.  56.

597.  Cl.  (j) relettered as cl.  (i) by C.O.  56 and again relettered as cl.  (h) by C.O.  66.

598.   Cls.   (a) and (b) ins.  by C.O.  55 have been omitted by  C.O. 56.

599.   Cls.   (a), (b) and (c) [relettered as cls.  (c), (d)  and  (e) respectively by C.O.  55] have again been relettered as cls.  

          (a), (b) and (c) respectively by C.O. 56.

600.  Subs.  by C.O.  94, for "articles 290 and 291".

601.  Brackets and letter `(a)' and cl.  (b) omitted by C.O.  56.

602.  Subs., ibid., for the previous modification.

603.  Subs.  by C.O.  60, for sub-paragraph (10) (w.e.f.  26-1-1960).

604.  Subs.  by C.O.  75, for cls.  (b) and (c).

605.  Ins.  by C.O.  105.

606.  Cl.  (a) omitted by C.O.  124.

607.  Cls.  (b) and (c) relettered as cls.  (a) and (b), ibid.

608.  Subs., ibid., for "336, 337, 339 and 342".

609.  Ins., ibid.

610.  Subs.  by C.O.  104, for "(4)".

611.  Subs.  by C.O.  100, for certain words.

612.  Subs.  by C.O.  71, for cl.  (b).

613.  Added by C.O.  151.

614.  Subs.  by C.O.  162, for "six years".

615.  Cl.  (a) omitted by C.O.  74.

616.  Cls.  (b) and (c) relettered as cls.  (a) and (b), ibid.

617.  Subs.  by C.O.  94, for "Articles 362 and 365".

618.  Original cl.  (c) omitted by C.O.  56.

619.  Subs.  by C.O.  74, for cl.  (b).

620.  Cl.  (d) omitted by C.O.  56.

621.  Cl.  (e) relettered as cl.(d), ibid.

622.  Subs.  by C.O.  74, for cl.  (e).

623.  Numbered as cl.  (a) by C.O.  101.

624.  Subs.  by C.O.  91, for "To article 368".

625.  Ins.  by C.O.  101.

626.  Ins.  by C.O.  74.

627.  Ins.  by C.O.  56.

628.  Subs., ibid., for "articles 376 to 392".

629.  Modification relating to paragraph 6 omitted by C.O.  56.

630.  Subs.  by C.O.  66, for sub-paragraph (22).

631.  Subs.  by C.O.  85, for item (ii).

632.  Subs.  by C.O.  92, for "34 and 60".

633.   The  words  and figures `The words "and records" in  entry  67' omitted by C.O.  95.

634.  Original item (iii) omitted by C.O.  74.

635.  Subs.  by C.O.  83, for item (iii).

636.  Ins.  by C.O.  85.

637.  Subs.  by C.O.  93, for item (iv).

638.  Subs.  by C.O.  122, for entry 97.

639.  Subs.  by C.O.  69, for cl.(c).

640.  Subs.  by C.O.  70, for item (i).

641.  Ins.  by C.O.  94.

642.  Subs.  by C.O. 122, for sub-clauses (ia) and (ib).

643.  Items (ii) and (iii) omitted by C.O.  74.

644.  Ins.  by C.O.  70.

645.  Item (iv) renumbered as item (ii) by C.O. 74.

646.  Items (v) and (vi) omitted by C.O.  72.

647.  Subs.  by C.O.  95, for item (iii).

648.  Item (vi) renumbered as item (iv) by C.O.  74.

649.  Subs., ibid., for sub-paragraph (24).

650.  Numbered by C.O.  105.

651.  Renumbered by C.O.  98.

652.  Omitted by C.O.  106.

653.  Renumbered, ibid.

654.  Ins.  by C.O.  106.

655.  Ins.  by C.O.  105.

656.  Ins.  by C.O.  108 (w.e.f.  31-12-1977).

657.  Ins.  by C.O.  136.

658.   Ins.  by the Constitution (Fifty-ninth Amendment) Act, 1988, s. 3.   It shall cease to operate on the expiry of a period of

          two  years from the commencement of this Act i.e.  thirtieth day of March, 1988.

659.   Now  "50,000  rupees"  vide  Act 25  of  1998,  s.   2  (w.e.f. 1-1-1996).   Earlier it was "20,000 rupees" vide Act 16

          of 1990, s.  2 (w.e.f.  29-6-1990).

660.   Now  "36,000  rupees"  vide  Act 27  of  1998,  s.   2  (w.e.f. 1-1-1996).   Earlier it was "11,000 rupees" vide Act 17

          of 1987, s.  2 (w.e.f.  1-4-1986).

661.  17th January, 1961, in respect of the territories referred to in Part  II  of  the First Schedule to this Act;  vide   

         Notification  No. G.S.R.73,   dated   the  14th  January,   1961,  Gazette   of   India, Extraordinary, Part II, Section 3(i),

          p.15.

662.   1st December, 1963;  vide Notification No.  G.S.R.  1734, dated the  30th  October,  1963, Gazette of India, Part  II, 

           Section  3(i), p. 2030.

663.   15th February, 1972;  vide Notification No.G.S.R.  73(E), dated the  14th  February, 1972, Gazette of India,

           Extraordinary,  Part  II, Section 3(i), p.  225.

664.   29th August, 1972:  vide Notification No.G.S.R.  391(E),  dated the  29th  August,  1972, Gazette of India, 

          Extraordinary,  Part  II, Secttion 3(i), p.  1029.

665.   27th  February,  1973:  vide Notification No.   G.S.R.   73(E), dated  the 27th February, 1973, Gazette of India,

          Extraordinary,  Part II, Section 3(i), p.235.

666.   1st  July, 1974:  vide Notification No.  G.S.R.  297(E),  dated the 1st July, 1974, Gazette of India, Part II, Section 3(i),    

           p.  1380.

667.   1st March, 1975, vide:  Notification No.  G.S.R.  61(E),  dated the  28th  February, 1975, Gazette of India,

          Extraordinary,  Part  II, Section 3(i), p.  417.

668.  26th April, 1975.

669.   1-4-1985  :   vide  Notification   No.   S.O.   184(E),   dated 11-3-1985.

670.   16-6-1986;   vide  Notification  No.  G.S.R.   871(E),  dated 16-6-1986.

671.   1-3-1985;   vide  Notification  No.   G.S.R.   131(E),  dated 1-3-1985.

672.   20-2-1987  :   vide  Notification   No.   S.O.   71(E),   dated 11-2-1987.

673.   20-2-1987  :   vide  Notification  No.   S.O.   73(E),  dated 11-2-1987.

674.   30-5-1987  :   vide  Notification No.   S.O.   517(E),  dated 26-5-1987.

675.   21-9-1987:   vide  Notification   No.   G.S.R.   810(E),  dated 21-9-1987.

676.  20-12-1989.

677.   12-3-1992  :   vide  Notification No.   S.O.   204(E),  dated 12-3-1992.

678.  1-2-1992 :  vide Notification No.  S.O.  96(E), dated 31-1-1992.

679.   5-12-1992  :   vide  Notification No.   S.O.   887(E),  dated 5-12-1992.

680.   24-4-1993  :   vide  Notification   No.   S.O.   267(E),  dated 24-4-1993.

681.  1-6-1993 :  vide Notification No.  S.O.  346(E), dated 1-6-1993.

682.   15-5-1994  :   vide  Notification No.   S.O.   372(E),  dated 13-5-1994.