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16. Decision of the Authority.-At the conclusion of the trial of a petition the Authority shall make an order-

(a) dismissing the petition; or

(b) declaring the election of all or any of the returned candidates to be void; or

(c) declaring the election of all or any of the returned candidates to be void and the petitioner or any other candidate to have been duly elected.



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




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