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

Part II

Modifications of the Second Schedule to the Delimitation of Parliamentary and Assembly Constituencies Order, 1956

1. In Part "6-MADHYA PRADESH", the Note at the end shall be numbered as "NOTE I" and the following shall be added thereto, namely:-

"NOTE II:-Any reference in column 3 of this Part to Bhanpura pargana of Mandsaur district shall be taken to mean the area comprised within that pargana on the 1st day of October, 1959.".

2. In Part "11-RAJASTHAN", the following Note shall be added at the end, namely:-

"NOTE:-Any reference in column 3 of this Part to Bhensrorgarh tahsil of Chittor district shall be taken to mean the area comprised within that tahsil on the 1st day of October, 1959.".



Rajasthan and Madhya Pradesh (Transfer of Territories) Act, 1959 Back




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