THE CONSTITUTION (FIFTY-SIXTH AMENDMENT) ACT, 1987

THE CONSTITUTION (FIFTY-SIXTH AMENDMENT) ACT, 1987

Statement of Objects and Reasons appended to the Constitution
(Fifty-seventh Amendment) Bill, 1987 which was enacted as
THE CONSTITUTION (Fifty-sixth Amendment) Act, 1987

STATEMENT OF OBJECTS AND REASONS

The Government of India have proposed to constitute the territories
comprised in the Goa District of the Union territory of Goa, Daman and
Diu as the State of Goa and the territories comprised in the Daman and
Diu districts of that Union territory as a new Union territory of
Daman and Diu. In this context, it is proposed that the Legislative
Assembly of the new State of Goa shall consist of forty members. The
existing Legislative Assembly of the Union territory of Goa, Daman and
Diu has thirty elected members and three nominated members. It is
intended to make this Assembly with the exclusion of two members
representing Daman and Diu Districts, the provisional Legislative
Assembly for the new State of Goa until elections are held on the
expiry of the five year term of the existing Assembly. It is,
therefore, proposed to provide that the Legislative Assembly of the
new State of Goa shall consist of not less than 30 members.

2. In order to give effect to the above proposal, it is necessary to
make a special provision in the Constitution. This Bill accordingly
seeks to amend the Constitution. A separate Bill for the
re-organisation of the existing Union territory of Goa, Daman and Diu
so as to form the new State of Goa is also being introduced.

NEW DELHI; BUTA SINGH.

The 6th May, 1987.

THE CONSTITUTION (FIFTY-SIXTH AMENDMENT)
ACT, 1987

[23rd May, 1987.]

An Act further to amend the Constitution of India.

BE it enacted by Parliament in the Thirty-eighth Year of the Republic
of India as follows:-

1. Short title and commencement.-(1) This Act may be called the
Constitution (Fifty-sixth Amendment) Act, 1987.

(2) It shall come into force on such date_674 as the Central
Government may, by notification in the Official Gazette, appoint.

2. Insertion of new article 371-I.-After article 371H of the
Constitution, the following article shall be inserted, namely:-

"371-I. Special provision with respect to the State of Goa.-
Notwithstanding anything in this Constitution, the Legislative
Assembly of the State of Goa shall consist of not less than thirty
members.".