Mobile View
Main Search Forums Advanced Search Disclaimer
Cites 3 docs
Constituent Assembly Debate On 22 November, 1949
Constituent Assembly Debate On 12 October, 1949
Constituent Assembly Debate On 13 October, 1949
Citedby 91 docs - [View All]
Shri Balasaheb Dhondiram Jagdale ... vs State Of Maharashtra, The Hon'Ble ... on 6 May, 2008
R.C. Poudyal And Anr. Etc. Etc vs Union Of India And Ors. Etc. Etc on 10 February, 1993
Government Of Andhra Pradesh, ... vs P. Vema Reddy, Head Master, ... on 28 February, 2007
R.C.Poundyal vs Union Of India on 10 February, 1993
Mudavathu Nagaraju And Another vs The Governmentof Andhra Pradesh on 26 October, 2010

User Queries
[Constitution]
Central Government Act
Article 371 in The Constitution Of India 1949
371. Special provision with respect to the States of Maharashtra and Gujarat
(2) Notwithstanding anything in this Constitution, the President may by order made with respect to the State of Maharashtra or Gujarat, provide for any special responsibility of the Governor for
(a) the establishment of separate development boards for Vidarbha, Marathwada, and the rest of Maharashtra or, as the case may be, Saurashtra, Kutch and the rest of these boards will be placed each year before the State Legislative Assembly;
(b) the equitable allocation of funds for developmental expenditure over the said areas, subject to the requirements of the State as a whole; and
(c) an equitable arrangement providing adequate facilities for technical education and vocational training, and adequate opportunities for employment in service under the control of the State Government, in respect of all the said areas, subject to the requirements of the State as a whole