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Apply for Inclusion of name in the Electoral Rolls: Meghalaya

For every constituency, there is a voters' list. Article 326 of the Constitution, and Sec. 19 of the R. P. Act, 1950 stipulate that the minimum age for registration of a voter is 18 years.

A person who is not a citizen of India cannot be registered as a voter. Article 326 of the Constitution, read with Sec. 16 of R. P. Act, 1950 clarify the point.

You have to submit a filled-in Form-6 to the ERO of the Assembly Constituency.


Electoral Roll


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