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8[134B. Prohibition of going armed to or near a polling station.-

(1) No person, other than the returning officer, the presiding officer, any police officer and any other person appointed to maintain peace and order at a polling station who is on duty at the polling station, shall, on a polling day, go armed with arms, as defined in the Arms Act, 1959 (54 of 1959), of any kind within the neighbourhood of a polling station.

(2) If any person contravenes the provisions of sub-section (1), he shall be punishable with imprisonment for a term which may extend to two years or with fine, or with both.

(3) Notwithstanding anything contained in the Arms Act, 1959 (54 of 1959), where a person is convicted of an offience under this section, the arms as defined in the said Act found in his possession shall be liable to confiscation and the licence granted in relation to such arms shall be deemed to have been revoked under section 17 of that Act.

(4) An offence punishable under sub-section (2) shall be cognizable.]

1. Ins. by Act 4 of 1986, s. 2 and Schedule (w.e.f. 15-5-1986).

2. Subs. by Act 21 of 1996, s. 12, for section 133 (w.e.f. 1-8-1996).

3. Ins. by Act 47 of 1966, s. 58 (w.e.f. 14-12-1966).

4. Certain words omitted by Act 58 of 1958, s. 37 (w.e.f. 30-12-1958).

5. Subs. by Act 47 of 1966, s. 58, for "returning officers" (w.e.f. 14-12-1966).

6. The words "the preparation of an electoral roll" omitted by Act 58 of 1958, s. 37 (w.e.f. 30-12-1958). 7. Ins. by Act 47 of 1966, s. 59 (w.e.f. 14-12-1966).

8. Ins. by Act 21 of 1996, s. 13 (w.e.f. 1-8-1996).



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




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