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Cost and Works Accountants Act, 1959


63L.Transport of ballot papers and their custody

The Secretary and the polling officers shall make adequate arrangements for safe custody of the ballot papers and for safe transport to the headquarters of the Institute of all packets or boxes and other papers referred to in Regulation 63k. The Secretary shall also be responsible for their safe custody until the commencement of counting of votes.



Cost and Works Accountants Act, 1959 Back




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