THE CONSTITUTION (TWELFTH AMENDMENT) ACT, 1962

THE CONSTITUTION (TWELFTH AMENDMENT) ACT, 1962

Statement of Objects and Reasons appended to the Constitution
(Twelfth Amendment) Bill, 1962 which was enacted as the
Constitution (Twelfth Amendment) Act, 1962

STATEMENT OF OBJECTS AND REASONS

On the acquisition of the territories of Goa, Daman and Diu with
effect from the 20th December, 1961, these territories have, by virtue
of sub-clause (c) of clause (3) of article 1 of the Constitution, been
comprised within the territory of India from that date and they are
being administered as a Union territory by the President through an
Administrator in accordance with article 239 of the Constitution. It
is, however, considered desirable that Goa, Daman and Diu should be
specifically included as a Union territory in the First Schedule to
the Constitution. It is also considered that clause (1) of article
240 should be suitably amended to confer power on the President to
make regulations for the peace, progress and good government of Goa,
Daman and Diu, as has been done in the case of Dadra and Nagar Haveli.

The Constitution (Twelfth Amendment) Bill, 1962 seeks to make the
above mentioned provisions.

JAWAHARLAL NEHRU.

THE CONSTITUTION (TWELFTH AMENDMENT) ACT, 1962

[27th March, 1962.]

An Act further to amend the Constitution of India.

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

1. Short title and commencement.-(1) This Act may be called the
Constitution (Twelfth Amendment) Act, 1962.

(2) It shall be deemed to have come into force on the 20th day of
December 1961.

2. Amendment of the First Schedule to the Constitution.-In the First
Schedule to the Constitution, under the heading "THE UNION
TERRITORIES", after entry 7, the following entry shall be inserted,
namely:-

8. Goa, Daman The territories which immediately before
and Diu the twentieth day of December, 1961
were comprised in Goa, Daman and Diu.".

3. Amendment of article 240.-In article 240 of the Constitution, in
clause (1), after entry (c), the following entry shall be inserted,
namely:-

"(d) Goa, Daman and Diu.".