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7[134A. Penalty for Government servants for acting as election agent, polling agent or counting agent.-

If any person in the service of the Government acts as an election agent or a polling agent or a counting agent of a candidate at an election, he shall be punishable with imprisonment for a term which may extend to three months, or with fine, or with both.]



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




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