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3[103. Communication of orders of the High Court.-

The High Court shall, as soon as may be after the conclusion of the trial of an election petition, intimate the substance of the decision to the Election Commission and the Speaker or Chairman, as the case may be, of the House of Parliament or of the State Legislature concerned and, as soon as may be thereafter, shall send to the Election Commission an authenticated copy of the decision.]



Representation of the people (Miscellaneous Provisions) Act, 1956 Back




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