DISPUTED ELECTIONS (PRIME MINISTER AND SPEAKER) ACT, 1977


Section
Section Title
  INTRODUCTION
  1 SHORT TITLE AND COMMENCEMENT View Judgements
  2 DEFINITIONS View Judgements
  3 PETITIONS IN RESPECT OF DISPUTED ELECTIONS View Judgements
  4 AUTHORITY TO TRY A PETITION View Judgements
  5 PRESENTATION OF PETITION View Judgements
  6 PARTIES TO THE PETITION View Judgements
  7 CONTENTS OF PETITION View Judgements
  8 RELIEF THAT MAY BE CLAIMED BY THE PETITIONER View Judgements
  9 PROCEDURE ON RECEIVING PETITIONS View Judgements
  10 TRIAL OF PETITIONS View Judgements
  11 PROCEDURE BEFORE THE AUTHORITY View Judgements
  12 SECRECY OF VOTING NOT TO BE INFRINGED View Judgements
  13 ANSWERING OF CRIMINATING QUESTIONS AND CERTIFICATE OF INDEMNITY View Judgements
  14 EXPENSES OF WITNESSES View Judgements
  15 RECRIMINATION WHEN SEAT CLAIMED View Judgements
  16 DECISION OF THE AUTHORITY View Judgements
  17 OTHER ORDERS TO BE MADE BY THE AUTHORITY View Judgements
  18 GROUNDS FOR DECLARING ELECTION TO BE VOID View Judgements
  19 GROUNDS FOR WHICH A CANDIDATE OTHER THAN THE RETURNED CANDIDATE MAY BE DECLARED TO HAVE BEEN ELECTED View Judgements
  20 COMMUNICATION OF ORDERS OF THE AUTHORITY View Judgements
  21 COSTS View Judgements
  22 ORDERS OF AUTHORITY TO BE FINAL View Judgements
  23 EFFECT OF ORDERS OF AUTHORITY View Judgements
  24 WITHDRAWAL AND ABATEMENT OF PETITIONS View Judgements
  25 PAYMENT OF COSTS OUT OF SECURITY DEPOSITS AND RETURN OF SUCH DEPOSITS View Judgements
  26 EXECUTION OF ORDERS AS TO COSTS View Judgements
  27 POWER TO MAKE RULES View Judgements
  28 REPEAL AND SAVING View Judgements



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