Section 3   [ View Judgements ]

Repeal and saving


(1) The Representation of the People (Amendment) Ordinance, 1967(2 of 1967.), is hereby repealed.



(2) Notwithstanding such repeal, anything done or any action taken under the principal Act as amended by the said Ordinance shall be deemed to have been done or taken under the principal Act as amended by this Act as if this Act had come into force on the 28th day of February, 1967.

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