for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 18   [ View Judgements ]

ADJOURNMENT OF OPINION POLL IN EMERGENCIES


(1) If, at an opinion poll, the proceedings at any polling station provided under Section 11-are interrupted or obstructed by any riot or open violence, or if it is not possible to conduct the poll at any polling station on account of any natural calamity or any other sufficient cause, the presiding officer for such polling station shall announce an adjournment of the opinion poll to a date to be notified later, and where the opinion poll is so adjourned by a presiding officer, he shall forthwith inform the opinion poll commissioner concerned.

(2) Whenever an opinion poll is adjourned under sub-section (1), the opinion poll commissioner shall immediately report the circumstances to the Chief Election Commissioner and shall, as soon as may be, with the previous approval of the Chief Election Commissioner, appoint the day on which the opinion poll shall recommence and fix the polling station at which, and the hours during which, the opinion poll will be taken, and shall not count the votes cast at such opinion poll until such adjourned opinion poll shall have been completed.

(3) In every such case as aforesaid, the opinion poll commissioner shall notify, in such manner as the Chief Election Commissioner may direct, the date, place and hours of polling fixed under sub-section (2).

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