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Report No. 255

Part VII:

Corrupt Practices and Electoral Offences

Chapter I: Corrupt Practices

123. Corrupt practices.- The following shall be deemed to be corrupt practices for the purposes of this Act:

(2) Undue influence, that is to say, any direct or indirect interference or attempt to interfere on the part of the candidate or his agent, or of any other person 7 [with the consent of the candidate or his election agent], with the free exercise of any electoral right:

Provided that-

(a) without prejudice to the generality of the provisions of this clause any such person as is referred to therein who-

(i) threatens any candidate or any elector, or any person in whom a candidate or an elector is interested, with injury of any kind including social ostracism and ex-communication or expulsion from any caste or community; or

(ii) induces or attempts to induce a candidate or an elector to believe that he, or any person in whom he is interested, will become or will be rendered an object of divine displeasure or spiritual censure;, or

(iii) pays for news, shall be deemed to interfere with the free exercise of the electoral right of such candidate or elector within the meaning of this clause;



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