for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

Section 5   [ View Judgements ]

FEES NOT TO BE PAID ON APPLICATIONS FOR INCLUSION OF NAMES IN ELECTORAL ROLL, ETC


Notwithstanding anything contained in the Representation of the People Act, 1950-, or in any rule made thereunder, no fee shall be payable in respect of -

(a) any application for inclusion of any name in the electoral roll of any assembly constituency in Goa, Daman and Diu under section 23-of that Act; or

(b) any appeal preferred against any order made on such application, if such application or appeal is made or preferred within a period of thirty days immediately following the commencement of this Act.

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