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Report No. 255

Part VI:

Disputes Regarding Elections

Chapter I: Interpretation

79. Definitions.- In this Part and in [Part VII] unless the context otherwise requires,-

(d) "electoral right" means....

(e) "High Court" means the High Court within the local limits of whose jurisdiction the election to which the election petition relates has been held; wherever applicable, a reference to the High Court in this Part shall also be deemed to include a reference to the 'election bench' designated by the Chief Justice of the relevant High Court in accordance with the procedure prescribed by this Part;

(f) "returned candidate" means....



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