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The Andhra Pradesh reorganization Act, 2014


Part IX Management and Development of Water Resources

84. Apex Council for Godavari and Krishna river water resources and their Management Boards.

1.     The Central Government shall, on and from the appointed day, constitute an Apex Council for the supervision of the functioning of the Godavari River Management Board and Krishna River Management Board.

2.     The Apex Council shall consist of–––

a.     Minister of Water Resources, Government of India—Chairperson;

b.    Chief Minister of State of Andhra Pradesh—Member;

c.     Chief Minister of State of Telangana—Member.

3.     The functions of the Apex Council shall include––

              i.        supervision of the functioning of the Godavari River Management Board and Krishna River Management Board;

             ii.        planning and approval of proposals for construction of new projects, if any, based on Godavari or Krishna river water, after getting the proposal appraised and recommended by the River Management Boards and by the Central Water Commission, wherever required;

            iii.        resolution of any dispute amicably arising out of the sharing of river waters through negotiations and mutual agreement between the successor States;

            iv.        reference of any disputes not covered under Krishna Water Disputes Tribunal, to a Tribunal to be constituted under the Inter-State River Water Disputes Act, 1956.



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