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

16. Return of unused ballot papers by electors.-

If an elector after obtaining any ballot paper for the purpose of recording his vote decides not to use the same, he shall return the ballot paper to the presiding officer, who shall mark it "Returned and cancelled' and keep it in a separate envelope set apart for the purpose.



Presidential and Vice-Presidential Elections Act, 1952 Back




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