CONTENTS

 

VOLUME II

 

BOOK – 2

 

 

 

3.

Consultation Papers (Contd.)

 

(i)                Financial Autonomy of the Indian Judiciary

(ii)              Constitutional Mechanism for the settlement of Inter-State Disputes

(iii)            Treaty-making power under our Constitution

(iv)            The Institution of Governor under the Constitution

(v)              Article 356 of the Constitution

(vi)            Review of the Working of the Constitutional Provisions for Decentralisation (Panchayats)

(vii)          Decentralization and Municipalities

(viii)        Empowering and Strengthening local self-government in Cantonments

(ix)            Empowerment and Strengthening of Panchayat Raj Institutions/ Autonomous District Councils/Traditional tribal governing institutions in North East India