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

Act No. 88 of 1956

[28th December, 1956.]

An Act to provide for the removal of disqualifications for membership of, and voting at elections to, Parliament and State Legislatures, and for certain miscellaneous matters in connection with such elections.

BE it enacted by Parliament in the Seventh Year of the Republic of India as follows:-



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