THE CONSTITUTION (NINETEENTH AMENDMENT) ACT, 1966

THE CONSTITUTION (NINETEENTH AMENDMENT) ACT, 1966

Statement of Objects and Reasons appended to the Constitution
(Twenty-first Amendment) Bill, 1966 which was enacted as the
Constitution (Nineteenth Amendment) Act, 1966

STATEMENT OF OBJECTS AND REASONS

One of the important recommendations made by the Election Commission
in its Report on the Third General Elections in India in 1962, and
accepted by the Government relates to the abolition of election
tribunals and trial of election petitions by High Courts.

If the proposal for a legislation to amend the Representation of the
People Act, 1951, containing, inter alia, provisions for the trial of
election petitions by High Courts instead of the election tribunals,
as at present, is accepted by Parliament, it would be necessary to
make a minor amendment in clause (1) of article 324 of the
Constitution for the purpose of deleting therefrom the words
",including the appointment of election tribunals for the decision of
doubts and disputes arising out of or in connection with elections to
Parliament and to the Legislatures of States".

The Bill is intended to give effect to the aforesaid object.

NEW DELHI; G. S. PATHAK.

The 16th August, 1966.

THE CONSTITUTION (NINETEENTH AMENDMENT) ACT, 1966

[11th December, 1966.]

An Act further to amend the Constitution of India.

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

1. Short title.- This Act may be called the Constitution (Nineteenth
Amendment) Act, 1966.

2. Amendment of article 324.-In article 324 of the Constitution, in
clause (1), the words, "including the appointment of election
tribunals for the decision of doubts and disputes arising out of or in
connection with elections to Parliament and to the Legislatures of
States" shall be omitted.