Section 171A.   [ View Judgements ]

Candidate, Electoral right defined


Section 171A. Candidate, Electoral right defined

1[CHAPTER IXA]
OF OFFENCES RELATING TO ELECTIONS

1. Chapter IXA (consisting of sections 171A to 171-I) ins. by Act 39 of 1920, sec. 2.

171A. "Candidate", "Electoral right" defined

For the purposes of this Chapter-

1[(a) "Candidate" means a person who has been nominated as a candidate at any election;]

(b) "Electoral right" means the right of a person to stand, or not to stand as, or to withdraw from being, a candidate or to vote or refrain form voting at an election.

1. Subs. by Act 40 of 1975, sec. 9, for clause (a). (w.e.f. 6-8-1975)

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