Section 2   [ View Judgements ]

Amendment of section 73


In section 73 of the Representation of the People Act, 1951 (13 of 1951.)(hereinafter referred to as the principal Act), -



(a) for the words, brackets, letter and figures "the date originally fixed for the completion of the election under clause (e) of section 30, the names of the members elected for the various constituencies by that date", the following shall be substituted, namely :-



"the results of the elections in all the constituencies other than those in which the poll could not be taken for any reason on the date originally fixed under clause (d) of section 30 or for which the time for completion of the election has been extended under the provisions of section 153 have been declared by the returning officer under the provisions of section 53 or, as the case may be, section 66, the names of the members elected for those constituencies";



(b) for clause (a) of the proviso, the following clause shall be substituted, namely:-



"(a) to preclude -



(i) the taking of the poll and the completion of the election in any Parliamentary or Assembly constituency or constituencies in which the poll could not be taken for any reason on the date originally fixed under clause (d) of section 30 ; or



(ii) the completion of the election in any Parliamentary or Assembly constituency or constituencies for which time has been extended under the provisions of section 153 ; or".

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