AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

12. Secrecy of voting not to be infringed.-

No witness or other person shall be required to state for whom he has voted at an election.



Disputed Elections (Prime Minister and Speaker) Act, 1977 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys