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

2[67A. Date of election of candidate.-

For the purposes of this Act, the date on which a candidate is declared by the returning officer under the provisions of section 53, 3***, 4***, or section 66, to be elected to a House of Parliament or of the Legislature of a State 5*** shall be the date of election of that candidate.]



Representation of the People Act, 1951 Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
The information provided on AdvocateKhoj.com is solely available at your request for informational purposes only and should not be interpreted as soliciting or advertisement.
Powered and driven by Neosys Inc