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Report No. 255

(iii) Canada

7.44. In Canada, while election advertising is permitted, the regulations are laid down with respect to adequate disclosure. Section 320 of Canada Election Act, 2000 provides that the material must be authorized by the candidate or his official agent and the same must be mentioned in the material being transmitted. 302 Sections 6 and 8 of the Radio Regulations, 1986 and Television Broadcasting Regulations, 1987 respectively provide that during an election period, a licensee shall be allocated time for the broadcasting of programs, advertisements or announcements of a partisan political character on an equitable basis to all accredited political parties and rival candidates represented in the election or referendum.

302. Section 320, Canada Election Act, 2000



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