for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 33   [ View Judgements ]

POWER TO MAKE RULES


(1) The Central Government may, after consultation with the Chief Election Commissioner, by notification in the Official Gazette, make rules for carrying out the purposes of this Act.

(2) In particular, and without prejudice to the generality of the foregoing power, such rules may provide for all or any of the following matters, namely:-

(a) the duties of the opinion poll commissioner;

(b) the duties of presiding officers and polling officers at polling stations;

(c) the manner in which votes are to be given both generally and in the case of illiterate voters or voters under physical or other disability and of the persons specified under section 21-;

(d) the manner of publication of the hours during which the opinion poll will be taken;

(e) the procedure as to voting to be followed at an opinion poll to prevent personation of electors;

(f) the manner of declaration of the result of the opinion poll;

(g) any other matter required to be prescribed by, or provided for by rules under, this Act.

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