AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

32. Nomination of candidates for election.-

Any person may be nominated as a candidate for election to fill a seat 5*** if he is qualified to be chosen to fill that seat under the provisions of the Constitution and this Act 6*** 7[or under the provisions of the Government of Union Territories Act, 1963 (20 of 1963), as the case may be].



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




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys