Legislative Department

Subordinate Legislation

 

RULES AND ORDERS UNDER THE CONSTITUTION



1. Officers before whom candidates may make or subscribe oath or affirmation.

2. The Prohibition of Simultaneous Membership Rules, 1950.

3. The Constitution (Scheduled Castes) Order, 1950.

4. The Constitution (Scheduled Castes) (Union Territories) Order 1951.

5. The Constitution (Jammu and Kashmir) Scheduled Castes Order, 1956.

6. The Constitution (Dadra and Nagar Haveli) Scheduled Castes Order, 1962.

7. The Constitution (Pondicherry) Scheduled Castes Order, 1964.

8. The Constitution (Sikkim) Scheduled Castes Order, 1978.

9. The Constitution (Scheduled Tribes) Order, 1950.

10. The Constitution (Scheduled Tribes) (Union Territories) Order, 1951.

11. The Constitution (Andaman and Nicobar Islands) Scheduled Tribes Order 1959.

12. The Constitution (Dadra and Nagar Haveli) Scheduled Tribes Order, 1962.

13. The Constitution (Scheduled Tribes) (Uttar Pradesh) Order, 1967.

14. The Constitution (Nagaland) Scheduled Tribes Order, 1970.

15. The Constitution (Sikkim) Scheduled Tribes Order, 1978.

16. The Constitution (Jammu and Kashmir) Scheduled Tribes Order, 1989.