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Representation of the People Act, 1950

[Act No. 43 of 1950 dated 12th. May, 1950]

 

Contents 

Sections

Particulars

Part I

Preliminary

1

Short title

2

Definitions

Part II

Allocation Of Seats And Delimitation Of Constituencies 

3

Allocation of seats in the House of the People

4

Filling of seats in the House of the People and parliamentary constituencies

5

Parliamentary constituencies: Repealed by the Representation of the People (Amendment) Act, 1956

6

Delimination of parliamentary constituencies: Repealed by the Adaptation of Laws (No. 2) Order, 1956

7

Total number of seats in Legislative Assemblies and assembly constituencies

7A

Total number of seats in the Legislative Assembly of Sikkim and Assembly constituencies

8

Consolidation of delimitation orders

9

Power of Election commission to maintain Delimitation Order up-to-date

9A

Power of Election Commission to determine the constituencies to be served for Schedule Tribes in certain States

10

Allocation of seats in the Legislative Councils

11

Delimitation of Council constituencies

12

Power to alter or amend orders

13

Procedure as to orders delimiting constituencies 

Part IIA

Officers 

13A

Chief electoral officers

13AA

District election officers

13B

Electoral registration officers

13C

Assistant electoral registration officers

13CC

Chief Electoral Officers, District Election Officers, etc., deemed to be on deputation to Election Commission

Part IIB

Electoral Rolls For Parliamentary Constituencies 

13D

Electoral rolls for parliamentary constituencies

14

Definitions

15

Electoral roll for every constituency

16

Disqualifications for registration in an electoral roll

17

No person to be registered in more than one constituency

18

No person to be registered more than once in any constituency

19

Conditions of registration

20

Meaning of "ordinarily resident"

21

Preparation and revision of electoral rolls

22

Correction of entries in electoral rolls

23

Inclusion of names in electoral rolls

24

Appeals

25

Fee for applications and appeals

25A

Conditions of registration as elector in Sangha constituency in Sikkim

Part IV 

Electoral Rolls For Council Constituencies 

26

Preparation of electoral rolls for Assembly constituencies- Repealed by the Representation of the People (Amendment) Act, 1956

27

Preparation of electoral rolls for Council constituencies

27A

Constitution of electoral colleges for the filling of seats in the Council of States allotted to Union territories

27B-27D

[Repealed by the Territorial Councils Act, 1956] 

27E-27F

[Repealed by the Representation of the People (Amendment) Act, 1956] 

27G

Termination of membership of electoral college for certain disqualifications

27H

Manner of filling of seats in the Council of States allotted to Union territories

27I

Special provisions for the filling of the seats in the Council of States allotted to the States of Ajmer and Coorg and the States of Manipur and Tripura- Repealed by the Adaptation of Laws (No. 2) Order, 1956

27J

Power of electoral colleges to elect notwithstanding vacancies therein

Part V

General 

28

Power to make rules

29

Staff of local authorities to be made available

30

Jurisdiction of civil courts barred

31

Making false declarations

32

Breach of official duty in connection with the preparation, etc., of electoral rolls

The First Schedule

Allocation of seats in the House of the People

The Second Schedule

Total number of seats in the Legislative Assemblies

The Third Schedule

Allocation of seats in the Legislative Councils

The Fourth Schedule

Local authorities for purposes of elections to Legislative Councils

The Fifth Schedule

[Repealed by the Government of Union Territories Act, 1963]

The Sixth Schedule

[Repealed by the Representation of the People (Amendment) Act, 1956]

The Seventh Schedule

[Repealed by the Representation of the People (Amendment) Act]

 

Foot Notes

 

 

An Act to provide for the allocation of seats in, and the delimitation of constituencies for the purpose of elections to, the House of the People and the Legislatures of States, the qualifications of voters at such elections, the preparation of electoral rolls, 1[the manner of filling seats in the Council of States to be filled by representatives of 2[Union territories]], and matters connected therewith.

BE it enacted by Parliament as follows: -



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