Representation of the People Act, 1950


Section
Section Title
  INTRODUCTION
  1 Short title View Judgements
  2 Definitions View Judgements
  3 Allocation of seats in the House of the People View Judgements
  4 Filling of seats in the House of the People View Judgements
  5 Parliamentary constituencies View Judgements
  6 Delimitation of Parliamentary constituencies View Judgements
  7 Total number of seats in the Legislative Assemblies View Judgements
  8 Assembly constituencies View Judgements
  9 Delimitation of Assembly constituencies View Judgements
  10 Allocation of seats in the Legislative Councils View Judgements
  11 Delimitation of Council constituencies View Judgements
  12 Power to alter or amend orders View Judgements
  13 Procedure as to orders delimiting constituencies View Judgements
  14 Definition View Judgements
  15 Electoral roll for every constituency View Judgements
  16 Disqualifications for registration in an electoral roll View Judgements
  17 No person to be registered in more than one constituency View Judgements
  18 No person to be registered more than once in any constituency View Judgements
  19 Conditions of registration View Judgements
  20 Meaning of "ordinarily resident" View Judgements
  21 Meaning of "qualifying date" and "qualifying period" View Judgements
  22 Electoral Registration Officers View Judgements
  23 Annual preparation of electoral roll View Judgements
  24 Period of operation of electoral rolls View Judgements
  25 Revision or correction of electoral rolls in special cases View Judgements
  26 Preparation of electoral rolls for Assembly constituencies View Judgements
  27 Preparation of electoral rolls for Council constituencies View Judgements
  28 Power to make rules View Judgements
  29 Validation of acts done previous to the commencement of the Act View Judgements
  30 Jurisdiction of civil courts barred View Judgements
  Schedule I
  Schedule II
  Schedule III
  Schedule IV



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