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Indian Penal Code, 1860


171A. "Candidate", "Electoral right" defined

For the purposes of this Chapter-

91[(a)"candidate" means a person who has been nominated as a candidate at any election;]

(b) "electoral right" means the right of a person to stand, or not to stand as, or to withdraw from being, a candidate or to vote or refrain from voting at any election.



Indian Penal Code, 1860 Back




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