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22. Assistant returning officers.-

(1) The Election Commission may appoint one or more persons to assist any returning officer in the performance of his functions:

Provided that every such person shall be 2[an officer of Government or of a local authority].

(2) Every assistant returning officer shall, subject to the control of the returning officer, be competent to perform all or any of the functions of the returning officer:

Provided that no assistant returning officer shall perform any of the functions of the returning officer which relate 3*** to the scrutiny of nominations 4*** unless the returning officer is unavoidably prevented from performing the said function.



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




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