THE CONSTITUTION (SIXTY-SIXTH AMENDMENT) ACT, 1990

THE CONSTITUTION (SIXTY-SIXTH AMENDMENT) ACT, 1990

Statement of Objects and Reasons appended to the Constitution
(Sixty-sixth Amendment) Bill, 1990 which was enacted as
THE CONSTITUTION (Sixty-sixth Amendment) Act, 1990

STATEMENT OF OBJECTS AND REASONS

Article 31B of the Constitution confers on the enactments included in
the Ninth Schedule to the Constitution immunity from legal challenge
on the ground that they violate the fundamental rights enshrined in
Part III of the Constitution.

2. In the past, whenever it was found that progressive legislation,
conceived in the interest of the public was imperilled by litigation,
recourse was taken to the Ninth Schedule. Several State enactments
relating to land reforms and ceiling on agricultural land holdings
have already been included in the Ninth Schedule. Since the
Government is committed to give importance to land reforms, it is
decided to include all land reform laws in the Ninth Schedule so that
they are not challenged before the courts. The State Governments of
Andhra Pradesh, Bihar, Gujarat, Himachal Pradesh, Karnataka, Kerala,
Madhya Pradesh, Maharashtra, Orissa, Rajasthan, Uttar Pradesh, West
Bengal, Tamil Nadu and administration of the Union territory of
Pondicherry have suggested the inclusion of some of their Acts
relating to land reforms in the Ninth Schedule.

3. Since the amendment to Acts which are already placed in the Ninth
Schedule are not automatically immunized from legal challenge, some
amending Acts are also proposed to be included in the Ninth Schedule.
The Acts which are proposed to be included in the Ninth Schedule have
been examined. In order to ensure that implementation of these Acts
is not adversely affected by litigation, it is proposed to include
them in the Ninth Schedule.

4. The Bill seeks to achieve the above object.

NEW DELHI; DEVI LAL.

The 2nd April, 1990.

THE CONSTITUTION (SIXTY-SIXTH AMENDMENT)
ACT, 1990

[7th June, 1990.]

An Act further to amend the Constitution of India.

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

1. Short title.- This Act may be called the Constitution (Sixty-sixth
Amendment) Act, 1990.

2. Amendment of the Ninth Schedule.-In the Ninth Schedule to the
Constitution, after entry 202 and before the Explanation, the
following entries shall be inserted, namely:-

"203. The Andhra Pradesh Scheduled Areas Land Transfer Regulation,
1959 (Andhra Pradesh Regulation 1 of 1959).

204. The Andhra Pradesh Scheduled Areas Laws (Extension and
Amendment) Regulation, 1963 (Andhra Pradesh Regulation 2 of 1963).

205. The Andhra Pradesh Scheduled Areas Land Transfer (Amendment)
Regulation, 1963 (Andhra Pradesh Regulation 2 of 1970).

206. The Andhra Pradesh Scheduled Areas Land Transfer (Amendment)
Regulation, 1971 (Andhra Pradesh Regulation 1 of 1971).

207. The Andhra Pradesh Scheduled Areas Land Transfer (Amendment)
Regulation, 1978 (Andhra Pradesh Regulation 1 of 1978).

208. The Bihar Tenancy Act, 1885 (Bihar Act 8 of 1885).

209. The Chota Nagpur Tenancy Act, 1908 (Bengal Act 6 of 1908)
(Chapter VIII-sections 46, 47, 48, 48A, and 49; Chapter X-sections
71, 71A and 71B; and Chapter XVIII-sections 240, 241 and 242).

210. The Santhal Parganas Tenancy (Supplementary Provisions) Act,
1949 (Bihar Act 14 of 1949) except section 53.

211. The Bihar Scheduled Areas Regulation, 1969 (Bihar Regulation 1
of 1969).

212. The Bihar Land Reforms (Fixation of Ceiling Area and Acquisition
of Surplus Land) (Amendment) Act, 1982 (Bihar Act 55 of 1982).

213. The Gujarat Devasthan Inams Abolition Act, 1969 (Gujarat Act 16
of 1969).

214. The Gujarat Tenancy Laws (Amendment) Act, 1976 (Gujarat Act 37
of 1976).

215. The Gujarat Agricultural Lands Ceiling (Amendment) Act, 1976
(President's Act 43 of 1976).

216. The Gujarat Devasthan Inams Abolition (Amendment) Act, 1977
(Gujarat Act 27 of 1977).

217. The Gujarat Tenancy Laws (Amendment) Act, 1977 (Gujarat Act 30
of 1977).

218. The Bombay Land Revenue (Gujarat Second Amendment) Act, 1980
(Gujarat Act 37 of 1980).

219. The Bombay Land Revenue Code and Land Tenure Abolition Laws
(Gujarat Amendment) Act, 1982 (Gujarat Act 8 of 1982).

220. The Himachal Pradesh Transfer of Land (Regulation) Act, 1968
(Himachal Pradesh Act 15 of 1969).

221. The Himachal Pradesh Transfer of Land (Regulation) (Amendment)
Act, 1986 (Himachal Pradesh Act 16 of 1986).

222. The Karnataka Scheduled Castes and Scheduled Tribes (Prohibition
of Transfer of certain Lands) Act, 1978 (Karnataka Act 2 of 1979).

223. The Kerala Land Reforms (Amendment) Act, 1978 (Kerala Act 13 of
1978).

224. The Kerala Land Reforms (Amendment) Act, 1981 (Kerala Act 19 of
1981).

225. The Madhya Pradesh Land Revenue Code (Third Amendment) Act, 1976
(Madhya Pradesh Act 61 of 1976).

226. The Madhya Pradesh Land Revenue Code (Amendment) Act, 1980
(Madhya Pradesh Act 15 of 1980).

227. The Madhya Pradesh Akrishik Jot Uchchatam Seema Adhiniyam, 1981
(Madhya Pradesh Act 11 of 1981).

228. The Madhya Pradesh Ceiling on Agricultural Holdings (Second
Amendment) Act, 1976 (Madhya Pradesh Act 1 of 1984).

229. The Madhya Pradesh Ceiling on Agricultural Holdings (Amendment)
Act, 1984 (Madhya Pradesh Act 14 of 1984).

230. The Madhya Pradesh Ceiling on Agricultural Holdings (Amendment)
Act, 1989 (Madhya Pardesh Act 8 of 1989).

231. The Maharashtra Land Revenue Code, 1966 (Maharashtra Act 41 of
1966), sections 36, 36A and 36B.

232. The Maharashtra Land Revenue Code and the Maharashtra
Restoration of Lands to Scheduled Tribes (Second Amendment) Act, 1976
(Maharashtra Act 30 of 1977).

233. The Maharashtra Abolition of Subsisting Proprietary Rights to
Mines and Minerals in certain Lands Act, 1985 (Maharashtra Act 16 of
1985).

234. The Orissa Scheduled Areas Transfer of Immovable Property (By
Scheduled Tribes) Regulation, 1956 (Orissa Regulation 2 of 1956).

235. The Orissa Land Reforms (Second Amendment) Act, 1975 (Orissa Act
29 of 1976).

236. The Orissa Land Reforms (Amendment) Act, 1976 (Orissa Act 30 of
1976).

237. The Orissa Land Reforms (Second Amendment) Act, 1976 (Orissa Act
44 of 1976).

238. The Rajasthan Colonisation (Amendment) Act, 1984 (Rajasthan Act
12 of 1984).

239. The Rajasthan Tenancy (Amendment) Act, 1984 (Rajasthan Act 13 of
1984).

240. The Rajasthan Tenancy (Amendment) Act, 1987 (Rajasthan Act 21 of
1987).

241. The Tamil Nadu Land Reforms (Fixation of Ceiling on Land) Second
Amendment Act, 1979 (Tamil Nadu Act 8 of 1980).

242. The Tamil Nadu Land Reforms (Fixation of Ceiling on Land)
Amendment Act, 1980 (Tamil Nadu Act 21 of 1980).

243. The Tamil Nadu Land Reforms (Fixation of Ceiling on Land)
Amendment Act, 1981 (Tamil Nadu Act 59 of 1981).

244. The Tamil Nadu Land Reforms (Fixation of Ceiling on Land) Second
Amendment Act, 1983 (Tamil Nadu Act 2 of 1984).

245. The Uttar Pradesh Land Laws (Amendment) Act, 1982 (Uttar Pradesh
Act 20 of 1982).

246. The West Bengal Land Reforms (Amendment) Act, 1965 (West Bengal
Act 18 of 1965).

247. The West Bengal Land Reforms (Amendment) Act, 1966 (West Bengal
Act 11 of 1966).

248. The West Bengal Land Reforms (Second Amendment) Act, 1969 (West
Bengal Act 23 of 1969).

249. The West Bengal Estate Acquisition (Amendment) Act, 1977 (West
Bengal Act 36 of 1977).

250. The West Bengal Land Holding Revenue Act, 1979 (West Bengal Act
44 of 1979).

251. The West Bengal Land Reforms (Amendment) Act, 1980 (West Bengal
Act 41 of 1980).

252. The West Bengal Land Holding Revenue (Amendment) Act, 1981 (West
Bengal Act 33 of 1981).

253. The Calcutta Thikka Tenancy (Acquisition and Reulation) Act,
1981 (West Bengal Act 37 of 1981).

254. The West Bengal Land Holding Revenue (Amendment) Act, 1982 (West
Bengal Act 23 of 1982).

255. The Calcutta Thikka Tenancy (Acquisition and Regulation)
(Amendment) Act, 1984 (West Bengal Act 41 of 1984).

256. The Mahe Land Reforms Act, 1968 (Pondicherry Act 1 of 1968).

257. The Mahe Land Reforms (Amendment) Act, 1980 (Pondicherry Act 1
of 1981).".