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The Andhra Pradesh reorganization Act, 2014

[No. 6 of 2014]

[1st March, 2014]

Contents

Sections

Particulars

Part I

Preliminary

1

Short title

2

Definitions

Part II

Reorganisation of the State of Andhra Pradesh

3

Formation of Telangana State

4

State of Andhra Pradesh and territorial divisions thereof

5

Hyderabad to be common capital for States of Telangana and Andhra Pradesh

6

Expert Committee for setting up of a capital for Andhra Pradesh

7

Governor of existing State of Andhra Pradesh to be common Governor

8

Responsibility of Governor to protect residents of common capital of Hyderabad

9

Assistance of police forces from Central Government to successor States, etc.

10

Amendment of First Schedule to Constitution

11

Saving powers of State Governments

Part III

Representation in The Legislatures

 

The Council of States

12

Amendment of Fourth Schedule to Constitution

13

Allocation of sitting members

14

Representation in House of the People

15

Delimitation of Parliamentary and Assembly Constituencies

16

Provision as to sitting members

 

The Legislative Assembly

17

Provisions as to Legislative Assemblies

18

Representation of Anglo-Indian community

19

Allocation of sitting members

20

Duration of Legislative Assemblies

21

Speaker, Deputy Speaker and rules of procedure

 

The Legislative Councils

22

Legislative Council for successor States

23

Provisions as To Legislative Councils

24

Amendment of Delimitation of Council Constituencies Order

25

Chairman, Deputy Chairman and rules of procedure

 

Delimitation of constituencies

26

Delimitation of Constituencies

27

Power of Election Commission to maintain Delimitation Orders up-to date

 

Scheduled Castes and Scheduled Tribes

28

Amendment of Scheduled Castes Order

29

Amendment of Scheduled Tribes Order

Part IV

High Court

30

High Court of Judicature at Hyderabad to be common High Court till establishment of High Court of Andhra Pradesh

31

High Court of Andhra Pradesh

32

Judges of Andhra Pradesh High Court

33

Jurisdiction of Andhra Pradesh High Court

34

Special provision relating to Bar Council and advocates

35

Practice and procedure in Andhra Pradesh High Court

36

Custody of seal of Andhra Pradesh High Court

37

Form of writs and other processes

38

Powers of Judges

39

Procedure as to appeals to Supreme Court

40

Transfer of proceedings from Hyderabad High Court to Andhra Pradesh High Court

41

Right to appear or to act in proceedings transferred to Andhra Pradesh High Court

42

Interpretation

43

Savings

Part V

Authorisation of Expenditure and Distribution of Revenues

44

Authorisation of expenditure of Telangana State

45

Reports relating to accounts of Andhra Pradesh State

46

Distribution of revenue

Part VI

Apportionment of Assets and Liabilities

47

Application of Part

48

Land and goods

49

Treasury and bank balances

50

Arrears of taxes

51

Right to recover loans and advances

52

Investments and credits in certain funds

53

Assets and liabilities of State undertakings

54

Public Debt

55

Floating Debt

56

Refund of taxes collected in excess

57

Deposits, etc.

58

Provident Fund

59

Pensions

60

Contracts

61

Liability in respect of actionable wrong

62

Liability as guarantor

63

Items in suspense

64

Residuary provision

65

Apportionment of assets or liabilities by agreement

66

Power of Central Government to order allocation or adjustment in certain cases

67

Certain expenditure to be charged on Consolidated Fund

Part VII

Provisions as to Certain Corporations

68

Provisions for various companies and corporations

69

Continuance of arrangements in regard to generation and supply of electric power and supply of water

70

Provisions as to Andhra Pradesh State Financial Corporation

71

Certain provisions for companies

72

Temporary provisions as to continuance of certain existing road transport permits

73

Special provisions relating to, retrenchment compensation in certain cases

74

Special provision as to income-tax

75

Continuance of facilities in certain State institutions

Part VIII

Provisions as to Services

76

Continuance of facilities in certain State institutions

77

Provisions relating to other services

78

Other provisions relating to services

79

Provisions as to continuance of officers in same post

80

Advisory committees

81

Power of Central Government to give directions

82

Provision for employees of Public Sector Undertakings, etc.

83

Provisions as to State Public Service Commission

Part IX

Management and Development of Water Resources

84

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

85

Constitution and functions of River Management Board

86

Staff of the Management Board

87

Jurisdiction of Board

88

Power of Board to make regulations

89

Allocation of water resources

90

Polavaram Irrigation Project to be a national project

91

Arrangements on Tungabhadra Board

Part X

Infrastructure and Special Economic Measures

92

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

93

Measures for progress and development of successor States

94

Fiscal measures including tax incentives

Part XI

Access to Higher Education

95

Equal opportunities for quality higher education to all students

Part XII

Legal and Miscellaneous Provisions

96

Amendment of article 168 of the Constitution

97

Amendment of article 371D of the Constitution

98

Amendment of section 15A of Act 43 of 1951

99

Amendment of section 15 of Act 37 of 1956

100

Territorial extent of laws

101

Power to adapt laws

102

Power to construe laws

103

Power to name authorities, etc., for exercising statutory functions

104

Legal proceedings

105

Transfer of pending proceedings

106

Right of pleaders to practice in certain cases

107

Effect of provisions of the Act inconsistent with other laws

108

Power to remove difficulties

Schedules

 

 

First Schedule

 

Second Schedules

 

Third Schedule

 

Fourth Schedule

 

Fifth Schedule

 

Sixth Schedule

 

Seventh Schedule

 

Eighth Schedule

 

Ninth Schedule

 

Tenth Schedule

 

Eleventh Schedule

 

Tweleth Schedule

 

Thirteenth Schedule

An act to provide for the reorganization of the existing state of Andhra Pradesh and for matters connected therewith. Be it enacted by parliament in the sixty-fifth year of the republic of India as follows:



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