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Report No. 170

6.1.3. Conclusion.-

Accordingly, we reiterate all our recommendations with respect to the matters mentioned under (a), (b) and (d) to (p) of para 6.1.1., supra. We may mention that the proposal to amend section 34 (raising the deposit in the case of independent candidates) has been dropped by us in view of our other recommendations viz., barring the independent candidates and the requirement of obtaining 5% (of the valid votes cast) by a political party to enable it to obtain a seat in Lok Sabha or in Legislative Assembly.



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