Section 22   [ View Judgements ]

SPECIAL PROCEDURE FOR PREVENTING PERSONATION OF ELECTORS


With a view to preventing personation of electors, provision may be made by rules made under this Act,-

(a) for the marking with indelible ink on the thumb or any other finger, of every elector who applies for a ballot paper for the purpose of voting at a polling station before delivery of such paper to him;

(b) for prohibiting the delivery of any ballot paper to any person for voting at a polling station if at the time such person applies for such ballot paper he has already such a mark on his thumb or any other finger.

#LawyerServices #Section #Act #Law #Statute #IndianLaw #Kanoon