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9. Procedure on receiving petitions.-

(1) The Election Commission shall, as soon as may be after the receipt of a petition under section 5, forward it to the Authority for trying the petition.

(2) Where more petitions than one have been received under section 5 in respect of the same election, the Election Commission shall forward them to the Authority and such Authority may, in its discretion, try them separately or in one or more groups.



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




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