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Report No. 170

Section 11H: The Election Commission shall be competent to inquire, either suo motu or on information received into allegation of non-compliance of any of the provisions of this chapter.If on due inquiry, the Election Commission is satisfied that there has been non-compliance of any of the provisions of this chapter by any political party, the Commission shall call upon the party to rectify the non-compliance within the period prescribed by the Election Commission.

In case, the non-compliance continues even after the period so prescribed, it shall be open to the Election Commission to impose such punishment on the political party as it may deem appropriate in circumstances of the case inclduing levy of the penalty of Rs. 10,000/- per day for each day of non-compliance and withdrawal of registration of the party.



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