THE CONSTITUTION (TWENTY-SIXTH AMENDMENT) ACT, 1971

THE CONSTITUTION (TWENTY-SIXTH AMENDMENT) ACT, 1971

Statement of Objects and Reasons appended to the Constitution
(Twenty-sixth Amendment) Bill, 1971 which was enacted as
THE CONSTITUTION (Twenty-sixth Amendment) Act, 1971

STATEMENT OF OBJECTS AND REASONS

The concept of rulership, with privy purses and special privileges
unrelated to any current functions and social purposes, is
incompatible with an egalitarian social order. Government have,
therefore, decided to terminate the privy purses and privileges of the
Rulers of former Indian States. It is necessary for this purpose,
apart from amending the relevant provisions of the Constitution, to
insert a new article therein so as to terminate expressly the
recognition already granted to such Rulers and to abolish privy purses
and extinguish all rights, liabilities and obligations in respect of
privy purses. Hence this Bill.

NEW DELHI; INDIRA GANDHI.

The 31st July, 1971.

THE CONSTITUTION (TWENTY-SIXTH AMENDMENT) ACT, 1971

[28th December, 1971.]

An Act further to amend the Constitution of India.

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

1. Short title.-This Act may be called the Constitution (Twenty-sixty
Amendment) Act, 1971.

2. Omission of articles 291 and 362.-Articles 291 and 362 of the
Constitution shall be omitted.

3. Insertion of new article 363A.-After article 363 of the
Constitution, the following article shall be inserted, namely:---

"363A. Recognition granted to Rulers of Indian States to cease and
privy purses to be abolished.- Notwithstanding anything in this
Constitution or in any law for the time being in force-

(a) The Prince, Chief or other person who, at any time before the
commencement of THE CONSTITUTION (Twenty-sixth Amendment) Act, 1971,
was recognised by the President as the Ruler of an Indian State or any
person who, at any time before such commencement, was recognised by
the President as the successor of such Ruler shall, on and from such
commencement, cease to be recognised as such Ruler or the successor of
such Ruler;

(b) on and from the commencement of the Constitution (Twenty-sixth
Amendment) Act, 1971, privy purse is abolished and all rights,
liabilities and obligations in respect of privy purse are extinguished
and accordingly the Ruler or, as the case may be, the successor of
such Ruler, referred to in clause (a) or any other person shall not be
paid any sum as privy purse.".

4. Amendment of article 366.-In article 366 of the Constitution, for
clause (22), the following clause shall be substituted, namely:-

`(22) "Ruler" means the Prince, Chief or other person who, at any time
before the commencement of THE CONSTITUTION (Twenty-sixth Amendment)
Act, 1971, was recognised by the President as the Ruler of an Indian
State or any person who, at any time before such commencement, was
recognised by the President as the successor of such Ruler;'.