AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

The Andhra Pradesh and Madras (Alteration of Boundaries) Act, 1959

Part III

Representation in The Legislatures

The Council of States

8. Amendment of Fourth Schedule to the Constitution.-

As from the appointed day, in the Fourth Schedule to the Constitution, in the second column of the Table,-

(a) for the figures "17" against Madras, the figures "18" shall be substituted; and

(b) for the figures "220", the figures "221" shall be substituted.



Andhra Pradesh and Madras (Alteration of Boundaries) Act, 1959 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys