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The Andhra Pradesh reorganization Act, 2014


Part X Infrastructure and Special Economic Measures

92. Successor States to follow principles, guidelines, etc., issued by Central Government.

The principles, guidelines, directions and orders issued by the Central Government, on and from the appointed day, on matters relating to coal, oil and natural gas, and power generation, transmission and distribution as enumerated in the Twelfth Schedule shall be implemented by the successor States.



The Andhra Pradesh reorganization Act, 2014 Back




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