for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 28   [ View Judgements ]

OFFENCES AT OPINION POLL


Section 171-B-(dealing with the offence of bribery),section 171-C-(dealing with the offence of undue influence at elections),section 171-D-(dealing with the offence of personation at elections),section 171-E-(dealing with punishment for bribery) and section 171-F-(dealing with punishment for undue influence or personation at an election) of the Indian Penal Code-shall apply in relation to an opinion poll taken under this Act subject to the following modifications, namely:-

(a) any reference to a candidate shall be omitted;

(b) any reference to election shall be construed as a reference to opinion poll;

(c) any reference to electoral right shall be construed as a reference to the right of a person to vote or refrain from voting at an opinion poll.

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