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111. Report of withdrawal by the High Court to the Election Commission.-

When an application for withdrawal is granted by 2[the High Court] and no person has been substituted as petitioner under clause (c) of sub-section (3) of section 110, in place of the party withdrawing, 2[the High Court] shall report the fact to the Election Commission 3[and thereupon the Election Commission shall publish the report in the Official Gazette].



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




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