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Constitution of India, 1949

Contents

Sections

Particulars

 

Preamble

Part I

The Union And Its Territory

1

Name and territory of the Union

2

Admission or establishment of new States

2A

[Repealed]

3

Formation of new States and alteration of areas, boundaries or names of existing States

4

Laws made under articles 2 and 3 to provide for the amendment of the First and the Fourth Schedules and supplemental, incidental and consequential matters

Part II

Citizenship

5

Citizenship at the commencement of the Constitution

6

Rights of citizenship of certain persons who have migrated to India from Pakistan

7

Rights of citizenship of certain migrants to Pakistan

8

Rights of citizenship of certain persons of Indian origin residing outside India

9

Persons voluntarily acquiring citizenship of a foreign State not to be citizens

10

Continuance of the rights of citizenship

11

Parliament to regulate the right of citizenship by law

Part III

Fundamental Rights

 

General

12

Definition

13

Laws inconsistent with or in derogation of the fundamental rights Right of Equality

14

Equality before law

15

Prohibition of discrimination on grounds of religion, race, caste, sex or place of birth

16

Equality of opportunity in matters of public employment

17

Abolition of untouchability

18

Abolition of titles

 

Right to Freedom

19

Protection of certain rights regarding freedom of speech, etc.

20

Protection in respect of conviction for offences

21

Protection of life and personal liberty

22

Protection against arrest and detention in certain cases

 

Right against Exploitation

23

Prohibition of traffic in human beings and forced labor

24

Prohibition of employment of children in factories, etc.

 

Right to Freedom of Religion

25

Freedom of conscience and free profession, practice and propagation of religion

26

Freedom to manage religious affairs

27

Freedom as to payment of taxes for promotion of any particular religion

28

Freedom as to attendance at religious instruction or religious worship in certain educational institutions

 

Cultural and Educational Rights

29

Protection of interests of minorities

30

Right of minorities to establish and administer educational institutions

31

[Repealed]

 

Saving of certain laws

31A

Saving of laws providing for acquisition of estates, etc.

31B

Validation of certain Acts and Regulations

31C

Saving of laws giving effect to certain directive principles

31D

[Repealed]

 

Right to Constitutional Remedies

32

Remedies for enforcement of rights conferred by this Part

32A

[Repealed]

33

Power of Parliament to modify the rights conferred by this Part in their application, etc.

34

Restriction on rights conferred by this Part while martial law is in force in any area

35

Legislation to give effect to the provisions of this Part

Part IV

Directive Principles Of State Policy

36

Definition

37

Application of the principles contained in this Part

38

State to secure a social order for the promotion of welfare of the people

39

Certain principles of policy to be followed by the State

39A

Equal justice and free legal aid

40

Organization of village panchayats

41

Right to work, to education and to public assistance in certain cases

42

Provision for just and humane conditions of work and maternity relief

43

Living wage, etc., for workers

43A

Participation of workers in management of industries

44

Uniform civil code for the citizens

45

Provision for free and compulsory education for children

46

Promotion of educational and economic interests of Scheduled Castes, Scheduled Tribes and other weaker sections

47

Duty of the State to raise the level of nutrition and the standard of living and to improve public health

48

Organization of agriculture and animal husbandry

48A

Protection and improvement of environment and safeguarding of forests and wild life

49

Protection of monuments and places and objects of national importance

50

Separation of judiciary from executive

51

Promotion of international peace and security

Part IVA

Fundamental Duties

51A

Fundamental duties

Part V

The Union

Chapter I

The Executive

 

The President and Vice-President

52

The President of India

53

Executive power of the Union

54

Election of President

55

Manner of election of President

56

Term of office of President

57

Eligibility for re-election

58

Qualifications for election as President

59

Conditions of Presidentís office

60

Oath or affirmation by the President

61

Procedure for impeachment of the President

62

Time of holding election to fill vacancy in the office of President and the term of office of person elected to fill casual vacancy

63

The Vice-President of India

64

The Vice-President to be ex-officio Chairman of the Council of States

65

The Vice-President to act as President or to discharge his functions during casual vacancies in the office, or during the absence, of President

66

Election of Vice-President

67

Term of office of Vice-President

68

Time of holding election to fill vacancy in the office of Vice-President and the term of office of person elected to fill casual vacancy

69

Oath or affirmation by the Vice-President

70

Discharge of Presidentís functions in other contingencies

71

Matters relating to, or connected with, the election of a President or Vice-President

72

Power of President to grant pardons, etc., and to suspend, remit or commute sentences in certain cases

73

Extent of executive power of the Union Council of Ministers

74

Council of Ministers to aid and advise President

75

Other provisions as to Ministers

 

The Attorney-General for India

76

Attorney-General for India

 

Conduct of Government Business

77

Conduct of business of the Government of India

78

Duties of Prime Minister as respects the furnishing of information to the President, etc.

Chapter II

Parliament

 

General

79

Constitution of Parliament

80

Composition of the Council of States

81

Composition of the House of the People

82

Readjustment after each census

83

Duration of Houses of Parliament

84

Qualification for membership of Parliament

85

Sessions of Parliament, prorogation and dissolution

86

Right of President to address and send messages to Houses

87

Special address by the President

88

Rights of Ministers and Attorney-General as respects Houses Officers of Parliament

89

The Chairman and Deputy Chairman of the Council of States

90

Vacation and resignation of, and removal from, the office of Deputy Chairman

91

Power of the Deputy Chairman or other person to perform the duties of the office of, or to act as, Chairman

92

The Chairman or the Deputy Chairman not to preside while a resolution for his removal from office is under consideration

93

The Speaker and Deputy Speaker of the House of the People

94

Vacation and resignation of, and removal from, the offices of Speaker and Deputy Speaker

95

Power of the Deputy Speaker or other person to perform the duties of the office of, or to act as, Speaker

96

The Speaker or the Deputy Speaker not to preside while a resolution for his removal from office is under consideration

97

Salaries and allowances of the Chairman and Deputy Chairman and the Speaker and Deputy Speaker

98

Secretariat of Parliament

 

Conduct of Business

99

Oath or affirmation by members

100

Voting in Houses, power of Houses to act notwithstanding vacancies and quorum

 

Disqualifications of Members

101

Vacation of seats

102

Disqualifications for membership

103

Decision on questions as to disqualifications of members

104

Penalty for sitting and voting before making oath or affirmation under article 99 or when not qualified or when disqualified Powers, Privileges and Immunities of Parliament and its Members

105

Powers, privileges, etc. of the Houses of Parliament and of the members and committees thereof

106

Salaries and allowances of members

 

Legislative Procedure

107

Provisions as to introduction and passing of Bills

108

Joint sitting of both Houses in certain cases

109

Special procedure in respect of Money Bills

110

Definition of Money Bill

111

Assent to Bills

 

Procedures in Financial Matters

112

Annual financial statement

113

Procedure in Parliament with respect to estimates

114

Appropriation Bills

115

Supplementary, additional or excess grants

116

Votes on account, votes of credit and exceptional grants

117

Special provisions as to financial Bills

 

Procedure Generally

118

Rules of procedure

119

Regulation by law of procedure in Parliament in relation to financial business

120

Language to be used in Parliament

121

Restriction on discussion in Parliament

122

Courts not to inquire into proceedings of Parliament

Chapter III

Legislative Powers Of The President

123

Power of President to promulgate Ordinances during recess of Parliament

Chapter IV

The Union Judiciary

124

Establishment and Constitution of Supreme Court

125

Salaries, etc., of Judges

126

Appointment of acting Chief Justice

127

Appointment of ad hoc Judges

128

Attendance of retired Judges at sittings of the Supreme Court

129

Supreme Court to be a court of record

130

Seat of Supreme Court

131

Original jurisdiction of the Supreme Court

131A

[Repealed]

132

Appellate jurisdiction of Supreme Court in appeals from High Courts in certain cases

133

Appellate jurisdiction of Supreme Court in appeals from High Courts in regard to civil matters

134

Appellate jurisdiction of Supreme Court in regard to criminal matters

134A

Certificate for appeal to the Supreme Court

135

Jurisdiction and powers of the Federal Court under existing law to be exercisable by the Supreme Court

136

Special leave to appeal by the Supreme Court

137

Review of judgments or orders by the Supreme Court

138

Enlargement of the jurisdiction of the Supreme Court

139.   

Conferment on the Supreme Court of powers to issue certain writs

139A

Transfer of certain cases

140

Ancillary powers of Supreme Court

141

Law declared by Supreme Court to be binding on all courts

142

Enforcement of decrees and orders of Supreme Court and orders as to discovery, etc.

143

Power of President to consult Supreme Court

144

Civil and judicial authorities to act in aid of the Supreme Court

144A

[Repealed]

145

Rules of court, etc.

146

Officers and servants and the expenses of the Supreme Court

147

Interpretation

Chapter V

Comptroller And Auditor-General Of India

148

Comptroller and Auditor-General of India

149

Duties and powers of the Comptroller and Auditor-General

150

Form of accounts of the Union and of the States

151

Audit reports

Part VI

The States

Chapter I

General

152

Definition

Chapter II

The Executive

 

The Governor

153

Governors of States

154

Executive power of State

155

Appointment of Governor

156

Term of office of Governor

157

Qualifications for appointment as Governor

158

Conditions of Governorís office

159

Oath or affirmation by Governor

160

Discharge of the functions of the Governor in certain contingencies

161

Power of Governor to grant pardons, etc., and to suspend, remit or commute sentences in certain cases

162

Extent of executive power of State

 

Council of Ministers

163

Council of Ministers to aid and advise Governor

164

Other provisions as to Ministers

 

The Advocate-General for the State

165

Advocate-General for the State

 

Conduct of Government Business

166

Conduct of business of the Government of a State

167

Duties of Chief Minister as respects the furnishing of information to Governor, etc.

 

Individual officers

Chapter III

The State Legislature

 

General

168

Constitution of Legislatures in States

169

Abolition or creation of Legislative Councils in States

170

Composition of the Legislative Assemblies

171

Composition of the Legislative Councils

172

Duration of State Legislatures

173

Qualification for membership of the State Legislature

174

Sessions of the State Legislature, prorogation and dissolution

175

Right of Governor to address and send messages to the House or Houses

176

Special address by the Governor

177

Rights of Ministers and Advocate-General as respects the Houses

 

Officers of the State Legislature

178

The Speaker and Deputy Speaker of the Legislative Assembly

179

Vacation and resignation of, and removal from, the offices of Speaker and Deputy Speaker

180

Power of the Deputy Speaker or other person to perform the duties of the office of, or to act as, Speaker

181

The Speaker or the Deputy Speaker not to preside while a resolution for his removal from office is under consideration

182

The Chairman and Deputy Chairman of the Legislative Council

183

Vacation and resignation of, and removal from, the offices of Chairman and Deputy Chairman

184

Power of the Deputy Chairman or other person to perform the duties of the office of, or to act as, Chairman

185

The Chairman or the Deputy Chairman not to preside while a resolution for his removal from office is under consideration

186

Salaries and allowances of the Speaker and Deputy Speaker and the Chairman and Deputy Chairman

187

Secretariat of State Legislature

 

Conduct of Business

188

Oath or affirmation by members

189

Voting in Houses, power of Houses to act notwithstanding vacancies and quorum

 

Disqualifications of Members

190

Vacation of seats

191

Disqualifications for membership

192

Decision on questions as to disqualifications of members

193

Penalty for sitting and voting before making oath or affirmation under article 188 or when not qualified or when disqualified

 

Powers, Privileges and Immunities of State Legislatures and their Members

194

Powers, privileges, etc., of the House of Legislatures and of the members and committees thereof

195

Salaries and allowances of members

 

Legislative Procedure

196

Provisions as to introduction and passing of Bills

197

Restriction on powers of Legislative Council as to Bills other than Money Bills

198

Special procedure in respect of Money Bills

199

Definition of Money Bills

200

Assent to Bills

 

Governorís assent to Bills

201

Bills reserved for consideration

 

Procedure in Financial Matters

202

Annual financial statement

203

Procedure in Legislature with respect to estimates

204

Appropriation Bills

205

Supplementary, additional or excess grants

206

Votes on account, votes of credit and exceptional grants

207

Special provisions as to financial Bills

 

Procedure Generally

208

Rules of procedure

209

Regulation by law of procedure in the Legislature of the State in relation to financial business

210

Language to be used in the Legislature

211

Restriction on discussion in the Legislature

212

Courts not to inquire into proceedings of the Legislature

Chapter IV

Legislative Power Of The Governor

213

Power of Governor to promulgate Ordinances during recess of Legislature

Chapter V

The High Courts In The States

214

High Courts for States

215

High Courts to be courts of record

216

Constitution of High Courts

217

Appointment and conditions of the office of a Judge of a High Court

218

Application of certain provisions relating to Supreme Court to High Courts

219

Oath or affirmation by Judges of High Courts

220

Restriction on practice after being a permanent Judge

221

Salaries etc., of Judges

222

Transfer of a Judge from one High Court to another

223

Appointment of acting Chief Justice

224

Appointment of additional and acting Judges

224A

Appointment of retired Judges at sittings of High Courts

225

Jurisdiction of existing High Courts

226

Power of High Courts to issue certain writs

 

Students

226A

[Repealed]

227

Power of superintendence over all courts by the High Court

228

Transfer of certain cases to High Court

228A

[Repealed]

229

Officers and servants and the expenses of High Courts

230

Extension of jurisdiction of High Courts to Union territories

231

Establishment of a common High Court for two or more States

Chapter VI

Subordinate Courts

233

Appointment of district judges

233A

Validation of appointments of, and judgments, etc., delivered by, certain district judges

234

Recruitment of persons other than district judges to the judicial service

235

Control over subordinate courts

236

Interpretation

237

Application of the provisions of this Chapter to certain class or classes of magistrates

Part VII

[Repealed]

Part VIII

The Union Territories

239

Administration of Union territories

239A

Creation of local Legislatures or Council of Ministers or both for certain Union territories

239B

Power of administrator to promulgate Ordinances during recess of Legislature

240

Power of President to make regulations for certain Union territories

241

High Courts for Union territories

242

[Repealed]

Part IX

The Panchayats

243

Definitions

243A

Gram Sabha

243B

Constitution of Panchayats

243C

Composition of Panchayats

243D

Reservation of seats

243E

Duration of Panchayats, etc.

243F

Disqualifications for membership

243G

Powers, authority and responsibilities of Panchayats

243H

Powers to impose taxes by, and funds of, the Panchayats

243I

Constitution of finance Commissions to review financial position

243J

Audit of accounts of Panchayats

243K

Elections to the Panchayats

243L

Application to Union territories

243M

Part not to apply to certain areas

243N

Continuance of existing laws and Panchayats

243O

Bar to interference by courts in electoral matters

 

Election process (Gram Panchayats)

Part IX A

The Municipalities

243P

Definitions

243Q

Constitution of Municipalities

243R

Composition of Municipalities

243S

Constitution and composition of wards Committees, etc.

243T

Reservation of seats

243U

Duration of Municipalities, etc.

243V

Disqualifications for membership

243W

Powers, authority and responsibilities of Municipalities, etc.

243X

Power to impose taxes by, and funds, of, the Municipalities

243Y

Finance Commission

243Z

Audit of accounts of Municipalities

243ZA

Elections to the Municipalities

243ZB

Application to Union territories

243ZC

Part not to apply to certain areas

243ZD

Committee for district planning

243ZE

Committee for Metropolitan Planning

243ZF

Continuance of existing laws and Municipalities

243ZG

Bar to interference by courts in electoral matters

Part X

The Scheduled And Tribal Areas

244

Administration of Scheduled Areas and Tribal Areas

244A

Formation of an autonomous State comprising certain tribal areas in Assam and creation of local Legislature or Council of Ministers or both therefor

Part XI

Relations Between The Union And The States

Chapter I

Legislative Relations

 

Distribution of Legislative Powers

245.   

Extent of laws made by Parliament and by the Legislatures of States

246.   

Subject-matter of laws made by Parliament and by the Legislatures of States

247.   

Power of Parliament to provide for the establishment of certain additional courts

248.   

Residuary powers of legislation

249.   

Power of Parliament to legislate with respect to a matter in the State List in the national interest

250

Power of Parliament to legislate with respect to any matter in the State List if a Proclamation of Emergency is in operation

251

Inconsistency between laws made by Parliament under articles 249 and 250 and laws made by the Legislatures of States

252

Power of Parliament to legislate for two or more States by consent and adoption of such legislation by any other State

253

Legislation for giving effect to international agreements

254

Inconsistency between laws made by Parliament and laws made by the Legislatures of States

255

Requirements as to recommendations and previous sanctions to be regarded as matters of procedure only

Chapter II

Administrative Relations

 

General

256

Obligation of States and the Union

257

Control of the Union over States in certain cases

257A

[Repealed]

258

Power of the Union to confer powers, etc., on States in certain cases

258A

Power of the States to entrust functions to the Union

259

[Repealed]

260

Jurisdiction of the Union in relation to territories outside India

261

Public acts, records and judicial proceedings

 

Disputes relating to Waters

262

Adjudication of disputes relating to waters of inter-State rivers or river valleys

 

Co-ordination between States

263

Provisions with respect to an inter-State Council

Part XII

Finance, Property, Contracts And Suits

Chapter I

Finance

 

General

264

Interpretation

265

Taxes not to be imposed save by authority of law

 

Fee

266

Consolidated Funds and public accounts of India and of the States

267

Contingency Fund

 

Distribution of Revenues between the Union and the States

268

Duties levied by the Union but collected and appropriated by the States

269

Taxes levied and collected by the Union but assigned to the States

270

Taxes levied and distributed between the Union and the States

271

Surcharge on certain duties and taxes for purposes of the Union

272

Taxes which are levied and collected by the Union and may be distributed between the Union and the States

273

Grants in lieu of export duty on jute and jute products

274

Prior recommendation of President required to Bills affecting taxation in which States are interested

275

Grants from the Union to certain States

276

Taxes on professions, trades, callings and employments

277

Savings

278

[Repealed]

279

Calculation of "net proceeds", etc.

280

Finance Commission

281

Recommendations of the Finance Commission

 

Miscellaneous Financial Provisions

282

Expenditure defrayable by the Union or a State out of its revenues

283

Custody, etc. of Consolidated Funds, Contingency Funds and moneys credited to the public accounts

284

Custody of suitorsí deposits and other moneys received by public servants and courts

285

Exemption of property of the Union from State taxation

286

Restrictions as to imposition of tax on the sale or purchase of goods

287

Exemption from taxes on electricity

288

Exemption from taxation by States in respect of water or electricity in certain cases

289

Exemption of property and income of a State from Union taxation

290

Adjustment in respect of certain expenses and pensions

290A

Annual payment to certain Devaswom Funds

291

[Repealed]

Chapter II

Borrowing

292

Borrowing by the Government of India

293

Borrowing by States

Chapter III

Property, Contracts, Rights, Liabilities, Obligations And Suits

294

Succession to property, assets, rights, liabilities and obligations in certain cases

295

Succession to property, assets, rights, liabilities and obligations in other cases

296

Property accruing by escheat or lapse or as bona vacantia

297

Things of value within territorial waters or continental shelf and resources of the exclusive economic zone to vest in the Union

298

Power to carry on trade, etc.

299

Contracts

300

Suits and proceedings

Chapter IV

Right To Property

300A

Persons not to be deprived of property save by authority of law

Part XIII

Trade, Commerce And Intercourse Within The Territory Of India

301

Freedom of trade, commerce and intercourse

302

Power of Parliament to impose restrictions on trade, commerce and intercourse

303

Restrictions on the legislative powers of the Union and of the States with regard to trade and commerce

304

Restrictions on trade, commerce and intercourse among States Regulation and Prohibition must be distinguished from each other

305

Saving of existing laws and laws providing for State monopolies

306

[Repealed]

307

Appointment of authority for carrying out the purposes of articles 301 to 304

Part XIV

Services Under The Union And The States

Chapter I

Services

308

Interpretation

309

Recruitment and conditions of service of persons serving the Union or a State

310

Tenure of office of persons serving the Union or a State

311

Dismissal, removal or reduction in rank of persons employed in civil capacities under the Union or a State

312

All-India Services

312A

Power of Parliament to vary or revoke conditions of service of officers of certain services

313

Transitional provisions

314

[Repealed]

Chapter II

Public Service Commission

315

Public Service Commissions for the Union and for the States

316

Appointment and term of office of members

317

Removal and suspension of a member of a Public Service Commission

318

Power to make regulations as to conditions of service of members and staff of the Commission

319

Prohibition as to the holding of offices by members of Commission on ceasing to be such members

320

Functions of Public Service Commissions

321

Power to extend functions of Public Service Commissions

322

Expenses of Public Service Commission

323

Reports of Public Service Commissions

Part XIVA

Tribunals

323A

Administrative tribunals

323B

Tribunals for other matters

Part XV

Elections

324

Superintendence, direction and control of elections to be vested in an Election Commission

325

No person to be ineligible for inclusion in, or to claim to be included in a special, electoral roll on grounds of religion, race, caste or sex

326

Elections to the House of the People and to the Legislative Assemblies of States to be on the basis of adult suffrage

327

Power of Parliament to make provision with respect to elections to Legislatures

328

Power of Legislature of a State to make provision with respect to elections to such Legislature

329

Bar to interference by courts in electoral matters

329A

[Repealed]

Part XVI

Special Provisions Relating To Certain Classes

330

Reservation of seats for Scheduled Castes and Scheduled Tribes in the House of the People

331

Representation of the Anglo-Indian community in the House of the People

332

Reservation of seats for Scheduled Castes and Scheduled Tribes in the Legislative Assemblies of the States

333

Representation of the Anglo-Indian community in the Legislative Assemblies of the States

334

Reservation of seats and special representation to cease after fifty years

335

Claims of Scheduled Castes and Scheduled Tribes to services and posts

336

Special provision for Anglo-Indian community in certain services

337

Special provision with respect to educational grants for the benefit of Anglo-Indian community

338

Special Officer for Scheduled Castes and Scheduled Tribes, etc.

339

Control of the Union over the administration of Scheduled Areas and the welfare of Scheduled Tribes

340

Appointment of a Commission to investigate the conditions of backward classes

341

Scheduled Castes

342

Scheduled Tribes

Part XVII

Official Language

Chapter I

Language Of The Union

343

Official language of the Union

344

Commission and Committee of Parliament on official language

Chapter II

Regional Languages

345

Official language or languages of a State

346

Official language for communication between one State and another or between a State and the Union

347

Special provision relating to language spoken by a section of the population of a State

Chapter III

Language Of The Supreme Court, High Courts, Etc

348

Language to be used in the Supreme Court and in the High Courts and for Acts, Bills, etc.

349

Special procedure for enactment of certain laws relating to language

Chapter IV

Special Directives

350

Language to be used in representations for redress of grievances

350A

Facilities for instruction in mother-tongue at primary stage

350B

Special Officer for linguistic minorities

351

Directive for development of the Hindi language

Part XVIII

Emergency Provisions

352

Proclamation of Emergency

353

Effect of Proclamation of Emergency

354

Application of provisions relating to distribution of revenues while a Proclamation of Emergency is in operation

355

Duty of the Union to protect States against external aggression and internal disturbance

356

Provisions in case of failure of constitutional machinery in State

357

Exercise of legislative powers under Proclamation issued under article 356

358

Suspension of provisions of article 19 during emergencies

359

Suspension of the enforcement of the rights conferred by Part III during emergencies

359A

[Repealed]

360

Provisions as to financial emergency

Part XIX

Miscellaneous

361

Protection of President and Governors and Rajpramukhs

361A

Protection of publication of proceedings of Parliament and State Legislature

362

[Repealed]

363

Bar to interference by courts in disputes arising out of certain treaties, agreements, etc.

363A

Recognition granted to Rulers of Indian States to cease and privy purses to be abolished

364

Special provisions as to major ports and aerodromes

365

Effect of failure to comply with, or to give effect to, directions given by the

366

Definitions

367

Interpretation

Part XX

Amendment Of The Constitution

368

Power of Parliament to amend the Constitution and procedure therefor

Part XXI

Temporary, Transitional And Special Provisions

369

Temporary power to Parliament to make laws with respect to certain matters in the State List as if they were matters in the Concurrent List

370

Temporary provisions with respect to the State of Jammu and Kashmir

371

Special provision with respect to the States of Maharashtra and Gujarat

371A

Special provision with respect to the State of Nagaland

371B

Special provision with respect to the State of Assam

371C

Special provision with respect to the State of Manipur

371D

Special provisions with respect to the State of Andhra Pradesh

371E

Establishment of Central University in Andhra Pradesh

371F

Special provisions with respect to the State of Sikkim

371G

Special provision with respect to the State of Mizoram

371H

Special provision with respect to the State of Arunachal Pradesh

371-I

Special provision with respect to the State of Goa

372

Continuance in force of existing laws and their adaptation

372A

Power of the President to adapt laws

373

Power of President to make order in respect of persons under preventive detention in certain cases

374

Provisions as to Judges of the Federal Court and proceedings pending in the Federal Court or before His Majesty in Council

375

Courts, authorities and officers to continue to function subject to the provisions of the Constitution

376

Provisions as to Judges of High Courts

377

Provisions as to Comptroller and Auditor-General of India

378

Provisions as to Public Service Commissions

378A

Special provisions as to duration of Andhra Pradesh Legislative Assembly

379-391

[Repealed]

392

Power of the President to remove difficulties

Part XXII

Short title, commencement, Authoritative text in Hindi and Repeals

393

Short title

394

Commencement

395

Repeals

Schedule

First Schedule

 

Second Schedule

 

Third Schedule

 

Fourth Schedule

 

Fifth Schedule

 

Sixth Schedule

 

Seventh Schedule

 

Eighth Schedule

 

Ninth Schedule

 

Tenth Schedule

 

Eleventh Schedule

 

Twelfth Schedule



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