Section 29   [ View Judgements ]

Amendment of section 33


In section 33 of the 1951-Act,--



(a) to sub-section (1), the following provisos shall be added, namely:--



"Provided that no nomination paper shall be delivered to the returning officer on a day which is a public holiday.";



(b) in sub-section (4), for the proviso, the following proviso shall be substituted, namely:--



"Provided that no misnomer or inaccurate description or clerical, technical or printing error in regard to the name of the candidate or his proposer or any other person, or in regard to any place, mentioned in the electoral roll or the nomination paper and no clerical, technical or printing error in regard to the electoral roll numbers of any such person in the electoral roll or the nomination paper, shall affect the full operation of the electoral roll or the nomination paper with respect to such persons or place in any case where the description in regard to the name of the person or place is such as to be commonly understood; and the returning officer shall permit by such misnomer or inaccurate description or clerical, technical or printing error to be corrected and where necessary, direct that any such misnomer, inaccurate description, clerical, technical or printing error in the electoral roll or in the nomination paper shall be overlooked.".

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