Section 30   [ View Judgements ]

OTHER ELECTORAL OFFENCES


The provisions of sections 125 to 132 and 134 to 136 of the Representation of the People Act, 1951-, shall, so far as may be, apply to an opinion poll as they apply to an election under that Act and any reference in those provisions to-

(a) the chief electoral officer shall be omitted;

(b) a returning officer and an assistant returning officer shall be construed as a reference to an opinion poll commissioner and an assistant opinion poll commissioner, respectively.

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