Sl. No.

RESOLUTIONS - 1974

Date

1974

 

.1.

Government Resolution : Ratification of the Constitution (Thirty-Second Amendment) Bill, 1973, as passed by the two Houses of Parliament

 

1.4.74

        The Constitution Thirty-Second Amendment Act, 1973 omitted the words Andhra Pradesh in Article 371 (1) and provided for separately in new Article 371 D. Which empowers the President to provide, by an order, equal opportunities in the matter of public employment and education, for "the people belonging to the different parts of the State", and to set up an Administrative Tribunal, with final powers to adjudicate upon matters of employment as May be specified in the order, Article 371 E inserted by the Constitution (Thirty-Second Amendment) Act, 1973 provide for the establishment of Central University in Andhra Pradesh.

        The resolution for the ratification of the Constitution (Thirty - Second Amendment) Bill, 1973 as passed by the two Houses of Parliament was moved in the Meghalaya Legislative Assembly by Capt. Williamson A. Sangma (Chief Minister). The Hon. Speaker stated that this Amendment does not concern the State of Meghalaya and since it is connected with the administration of Andhra Pradesh therefore it is only a formality.

        The text of the Resolution was -

        "that this House ratifies the amendments to the Constitution of India falling within the purview of the proviso to Clause (2) of Article 368 thereof, proposed to be made by the Constitution (Thirty - Second Amendment) Bill, 1973, as passed by the two Houses of Parliament."

        The Motion was adopted by voice vote.