AdvocateKhoj
Login : Advocate | Client
Home Post Your Case My Account Law College Law Library
    

Report No. 170

Part IV

Control of Election Expenses

This part deals wit.- (A) the proposal to delete Explanation 1 to section 77 of the Act (B) insertion of Part VA containing section 78A (providing for maintenance of accounts and their auditing etc., by recognised political parties) and (c) State Funding i.e. section 78B and Section 78C.



Reform of The Electoral Laws Back




Client Area | Advocate Area | Blogs | About Us | User Agreement | Privacy Policy | Advertise | Media Coverage | Contact Us | Site Map
powered and driven by neosys