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Report No. 170

8.5 Advantages of the method.-

There can be no dispute that the idea and its underlying object are both laudable. Besides, the advantages pointed out above, this method of election also acts as a powerful disincentive against voter intimidation. It would provide an opportunity to the voters to express their disapproval of the bad candidates and the political parties who put them forward.The parties and candidates would also try, in such a situation, to gather a consensus and fight on ideologies and programmes rather than on caste or religious vote banks.

There are, however, certain practical difficulties and problems which we must point out, inherent in the above system, particularly in Indian conditions. Before we set out those practical difficulties and problems, however, it is necessary to clarify that the requirement of 50%+1 of the votes and the idea of negative vote, are both distinct ideas. It is true that both can be clubbed together but it is not necessary. The requirement of 50%+1 of the vote can be implemented without implementing the idea of negative vote simultaneously, though the idea of negative vote, as explained in the working paper, cannot be implemented without implementing the idea of 50%+1 vote.



Reform of The Electoral Laws Back




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