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Report No. 170

B: Amendments To The Representation Of People Act, 1951

9.5. Sections 11 and 11B of the Act shall be deleted. Consequently, existing section 11A shall be renumbered as section 11. In view of reiteration of our proposal to repeal sections 11 and 11B of the Representation of People Act, 1951 as stated in paragraphs 6.1.1. and 6.2 of part VI infra, the existing section 11A entitled "Disqualifications arising out of conviction and corrupt practices" which will fall under Chapter IV, shall be renumbered as section 11.

(Paragraph 3.1.3.1.)

9.6. A new part, Part-IIA, entitled 'The proposed sub-section (1) shall read as follows' be introduced in the Act, for the reasons mentioned in Chapter I of Part III, containing the undermentioned sections :-



Reform of The Electoral Laws Back




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