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Representation of the People Act, 1950


2. Definitions

3[***] In this Act unless the context otherwise requires, -

(a) "article" means an article of the Constitution;

 

(b) "Assembly constituency" means a constituency provided 4[by law] for the purpose of elections to the Legislative Assembly of a State;

 

(c) "Council constituency" means a constituency provided 5[by law] for the purpose of elections to the Legislative Council of a State;

 

6[***]

 

(d) "Election Commission" means the Election Commission appointed by the President under article 324;

 

(e) "order" means an order published in the Official Gazette;

 

(f) "parliamentary constituency" means a constituency provided 7[by law] for the purpose of elections to the House of the People;

 

8[***]

 

(g) "person" does not include a body of persons;

 

(h) "prescribed" means prescribed by rules made under this Act;

 

9[(i) "State" includes a Union territory;]

 

(j) "State Government", in relation to a Union territory, means the administrator thereof.



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