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

Report No. 170

9.28. Alternative method of Election:- In the working paper, we had set out in the Appendix, "An alternative method of election." According to this method of election, no candidate would be declared elected unless he obtained 50%+1 of the valid votes cast in that territotrial constituency. The other idea put forward is the concept of "negative vote." Thse two concepts have been fully explained in the working paper under the heading "An Alternative Method of Election." Such an alternative method of election was suggested by certain eminent persons with long experience in public life. This method goes a long way in ensuring purity of election, keeping out criminals and other undesirable elements and also serves to minimise the role and importance of caste and religion.

In the opinion of the Law Commission, the idea and 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 situtation, 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, are inherent in the above system, particularly in Indian conditions.Before we set out those practical difficulties and problems, 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




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