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Report No. 255

Disqualification

7.24.5. Section 10A of the RPA: Disqualification for failure to lodge account of election expenses:

"If the Election Commission is satisfied that a person:

(a) has failed to lodge an account of election expenses within the time and in the manner required by or under this Act; and

(b) has no good reason or justification for the failure, the Election Commission shall, by order published in the Official Gazette, declare him to be disqualified and any such person shall be disqualified for a period of three years from the date of the order."

The requirement of lodging such accounts subjects the candidates to disclose the advertisement expenditure. The provision does not directly deal with political advertising or paid news. However, placing restrictions on election expenses contributes in checking excessive political advertising.



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