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

16. Grounds on which an election may be called in question.-

The election of a returned candidate may be called in question on any one or more of the following grounds, namely:-

(a) that on the date of his election the returned candidate was not qualified to be elected, or he was disqualified for being elected, as a member under this Act; or

(b) that the nomination paper of any candidate at the election has been improperly rejected; or

(c) that the result of the election has been materially affected by the improper acceptance of a nomination paper or by the improper acceptance or refusal of a vote or by any other cause.



Manipur (Hill Areas) District Councils Act, 1971 Back




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