THE CONSTITUTION (FORTY-FIFTH AMENDMENT)

THE CONSTITUTION (FORTY-FIFTH AMENDMENT)

Statement of Objects and Reasons appended to the Constitution
(Forty-fifth Amendment) Bill, 1980 (Bill No. 1 of 1980) which was
enacted as THE CONSTITUTION (Forty-fifth Amendment) Act, 1980

STATEMENT OF OBJECTS AND REASONS

Article 334 of the Constitution lays down that the provisions of the
Constitution relating to the reservation of seats for the Scheduled
Castes and the Scheduled Tribes and the representation of the
Anglo-Indian community by nomination in the Lok Sabha and in the
Legislative Assemblies of the States shall cease to have effect on the
expiration of a period of thirty years from the commencement of the
Constitution. Although the Scheduled Castes and the Scheduled Tribes
have made considerable progress in the last thirty years, the reasons
which weighed with the Constituent Assembly in making provisions with
regard to the aforesaid reservation of seats and nomination of
members, have not ceased to exist. It is, therefore, proposed to
continue the reservation for the Scheduled Castes and the Scheduled
Tribes and the representation of Anglo-Indians by nomination for a
further period of ten years.

2. The Bill seeks to achieve the above object.

NEW DELHI; ZAIL SINGH.

The 16th January, 1980.

THE CONSTITUTION (FORTY-FIFTH AMENDMENT)
ACT, 1980

[14th April, 1980.]

An Act further to amend the Constitution of India.

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

1. Short title and commencement.- (1) This Act may be called the
Constitution (Forty-fifth Amendment) Act, 1980.

(2) It shall be deemed to have come into force on the 25th day of
January, 1980.

2. Amendment of article 334.-In article 334 of the Constitution for
the words "thirty years"; the words "forty years" shall be
substituted.