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Report No. 255

(ii) Stability

4.7.1. The FPTP system has been the hallmark of stability in the electoral system of India. The Supreme Court in RC Poudyal v. Union of India, 1994 Supp (1) SCC 325 had categorised the FPTP system as possessing 'the merit of preponderance of decisiveness over representativeness'. The FPTP system presents the advantage of producing a majority government at a general election by being decisive, simple and familiar to the electorate.157

This, at least in theory, assures stable terms for the party in power, with the requisite numbers in the House to ensure implementation of its policies. This also means better accountability for decision-making in the Parliament, since this system makes it easier for voters to identify whom to vote or not vote for in future. See Justice Breyer's opinion in Vieth v. Robert, 541 U.S. 267

157. 1994 Supp (1) SCC 325, para 72

4.7.2. In practice, India has seen both stable majority and unstable coalition governments under the FPTP system, indicating that it is not this factor alone that assures the stability of the electoral system in India.



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