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

98. Decision of the High Court.-

At the conclusion of the trial of an election petition 1[the High Court] shall make an order-

(a) dismissing the election petition; or

(b) declaring the election of 4[all or any of the returned candidates] to be void; or

(c) declaring the election of 4[all or any of the returned candidates] to be void and the petitioner or any other candidate to have been duly elected. 5***

6* * * * *



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