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

2[46. Appointment of polling agents.-

A contesting candidate or his election agent may appoint in the prescribed manner such number of agents and relief agents as may be prescribed to act as polling agents of such candidate at each polling station provided under section 25 or at the place fixed under sub-section (1) of section 29 for the poll.]



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 by nubia  |  driven by neosys