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Representation of the People Act, 1950


19. Conditions of registration

Subject to the foregoing provisions of this Part, every person who:

 

(a) is not less than 51[eighteen years] of age on the qualifying date, and

 

(b) is ordinarily resident in a constituency, shall be entitled to be registered in the electoral roll for that constituency.]



Representation of the People Act, 1950 Back




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