for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 26   [ View Judgements ]

DECLARATION OF RESULTS


When the counting of votes has been completed, the opinion poll commissioner shall, unless otherwise directed by the Chief Election Commissioner, forthwith declare the result of the opinion poll in the manner provided by this Act or the rules made thereunder.

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