Representation of the People Act, 1951


Section
Section Title
  INTRODUCTION
  1 Short title View Judgements
  2 Interpretation View Judgements
  3 Qualification for membership of the Council of States View Judgements
  4 Qualifications for membership of the House of the People View Judgements
  5 Qualifications for membership of a Legislative Assembly View Judgements
  5a Qualifications for membership of Legislative Assembly of Sikkim View Judgements
  6 Qualification for membership of a Legislative Council View Judgements
  7 Definition View Judgements
  8 Disqualification on conviction for certain offences View Judgements
  8a Disqualification on ground of corrupt practices View Judgements
  9 Disqualification for dismissal for corruption or disloyalty View Judgements
  9a Disqualification for Government contracts, etc View Judgements
  10 Disqualification for office under Government company View Judgements
  10a Disqualification for failure to lodge account of election expenses View Judgements
  11 Removal or reduction of period of disqualification View Judgements
  11a Disqualification arising out of conviction and corrupt practices View Judgements
  11b Removal of Disqualifications View Judgements
  12 Notification for biennial election to the Council of States View Judgements
  12a Notification for election to fill the seat allotted to the State of Sikkim in the Council of States View Judgements
  13 [Notification for reconstitution of electoral colleges for certain Union territories.] View Judgements
  14 Notification for general election to the House of the People View Judgements
  14a 1 Notification for electing the representative of the State of Sikkim to the existing House of the People View Judgements
  15 Notification for general election to a State Legislative Assembly View Judgements
  15a Notification for certain elections to Legislative Councils View Judgements
  16 Notification for biennial election to a State Legislative Council View Judgements
  17 Definition View Judgements
  18 section 18 View Judgements
  19 Delegation of functions of Election Commission View Judgements
  20 General duties of chief electoral officers View Judgements
  20a General duties of district election officer View Judgements
  20b Observers View Judgements
  21 Returning officers View Judgements
  22 Assistant returning officers View Judgements
  23 Returning officer to include assistant returning officers performing the functions of the returning officer View Judgements
  24 General duty of the returning officer View Judgements
  25 Provision of polling stations for constituencies View Judgements
  26 Appointment of presiding officers for polling stations View Judgements
  27 General duty of the presiding officer . View Judgements
  28 Duties of a polling officer View Judgements
  28a Returning officer, presiding officer, etc., deemed to be on deputation to Election Commission View Judgements
  29 Special provisions in the case of certain elections View Judgements
  29a Registration with the Election Commission of associations and bodies as political parties View Judgements
  29b [Political parties entitled to accept contribution View Judgements
  29c Declaration of donation received by the political parties View Judgements
  30 Appointment of dates for nominations, etc View Judgements
  31 Public notice of election View Judgements
  32 Nomination of candidates for election View Judgements
  33 Presentation of nomination paper and requirements for a valid nomination View Judgements
  33a Right to information View Judgements
  33b Candidate to furnish information only under the Act and the rules .- View Judgements
  34 Deposits View Judgements
  35 Notice of nominations and the time and place for their Scrutiny View Judgements
  36 Scrutiny of nominations View Judgements
  37 Withdrawal of candidature View Judgements
  38 Publication of list of contesting candidates View Judgements
  39 Nomination of candidates at other elections View Judgements
  39a Allocation of equitable sharing of time View Judgements
  40 Election agents View Judgements
  41 Disqualification for being an election agent View Judgements
  42 Revocation of the appointment, or death, of an election agent View Judgements
  43 Effect of default in appointment of election agent under section 42 View Judgements
  44 Duty of the election agent to keep accounts View Judgements
  45 Functions of election agents View Judgements
  46 Appointment of polling agents View Judgements
  47 Appointment of counting agents View Judgements
  48 Revocation of the appointment or death of a polling agent or counting agent View Judgements
  49 Functions of polling agents and counting agents View Judgements
  50 Attendance of contesting candidate or his election agent at polling stations, and performance by him of the functions of a polling agent or counting agent View Judgements
  51 Non-attendance of polling or counting agents View Judgements
  52 Death of candidate of reorganised political party before poll View Judgements
  53 Procedure in contested and uncontested elections View Judgements
  54 Special procedure at elections in constituencies where seats are reserved for Scheduled Castes or Scheduled Tribes View Judgements
  55 Eligibility of members of Scheduled Castes or Scheduled Tribes to hold seats not reserved for those castes or tribes View Judgements
  55a Retirement from contest at elections in Parliamentary and Assembly constituencies View Judgements
  56 Fixing time for poll View Judgements
  57 Adjournment of poll in emergencies View Judgements
  58 Fresh poll in the case of destruction, etc., of ballot boxes View Judgements
  58a Adjournment of poll or countermanding of election on the ground of booth capturing View Judgements
  59 Manner of voting at elections View Judgements
  60 Special procedure for voting by certain classes of persons View Judgements
  61 Special procedure for preventing personation of electors View Judgements
  61a Voting machines at elections View Judgements
  62 Right to vote View Judgements
  63 Method of voting. View Judgements
  64 Counting of votes View Judgements
  64a Destruction, loss, etc., of ballot papers at the time of counting View Judgements
  65 Equality of votes View Judgements
  66 Declaration of results View Judgements
  67 Report of the result View Judgements
  67a Date of election of candidate View Judgements
  68 Vacation of seats when elected to both Houses of Parliament View Judgements
  69 Vacation of seats by persons already members of one House on election to other House of Parliament View Judgements
  70 Election to more than one seat in either House of Parliament or in the House or either House of the legislature of a State View Judgements
  71 Publication of results of elections to the Council of States and of names of persons nominated by the President View Judgements
  72 Publication of results of elections for the reconstitution of electoral colleges for certain Union territories. View Judgements
  73 Publication of results of general elections to the House of the People and the State Legislative Assemblies View Judgements
  73a Special provisions as to certain elections View Judgements
  74 Publication of results of elections to the State Legislative Councils and of names of persons nominated to such Councils View Judgements
  75 section 75 View Judgements
  75a Declaration of assets and liabilities View Judgements
  76 Application of Chapter View Judgements
  77 Account of election expenses and maximum thereof View Judgements
  78 Lodging of account with the district election officer View Judgements
  78a Free supply of copies of electoral rolls View Judgements
  78b Supply of certain items to candidates, etc View Judgements
  79 Definitions View Judgements
  80 Election petitions View Judgements
  80a High Court to try election petitions View Judgements
  81 Presentation of petitions View Judgements
  82 Parties to the petition View Judgements
  83 Contents of petition View Judgements
  84 Relief that may be claimed by the petitioner View Judgements
  85 Procedure on receiving petition View Judgements
  86 Trial of election petitions View Judgements
  87 Procedure before the High Court View Judgements
  88 -n/a- View Judgements
  89 -n/a- View Judgements
  90 -n/a- View Judgements
  91 -n/a- View Judgements
  92 -n/a- View Judgements
  93 Documentary evidence View Judgements
  94 Secrecy of voting not to be infringed View Judgements
  95 Answering of criminating questions and certificate of indemnity View Judgements
  96 Expenses of witnesses View Judgements
  97 Recrimination when seat claimed View Judgements
  98 Decision of the High Court View Judgements
  99 Other orders to be made by the High Court View Judgements
  100 Grounds for declaring election to be void View Judgements
  101 Grounds for which a candidate other than the returned candidate may be declared to have been elected View Judgements
  102 Procedure in case of an equality of votes View Judgements
  103 Communication of orders of the High Court View Judgements
  104 Difference of opinion among the members of the Tribunal View Judgements
  105 Orders of the Tribunal to be final and conclusive View Judgements
  106 Transmission of order to the appropriate authority, etc., and its publication View Judgements
  107 Effect of orders of the High Court View Judgements
  108 Withdrawal of petitions before appointment of Tribunal View Judgements
  109 Withdrawal of election petitions View Judgements
  110 Procedure for withdrawal of election petitions View Judgements
  111 Report of withdrawal by the High Court to the Election Commission View Judgements
  112 Abatement of election petitions View Judgements
  113 -n/a- View Judgements
  114 -n/a- View Judgements
  115 -n/a- View Judgements
  116 Abatement or substitution on death of respondent View Judgements
  116a Appeals to Supreme Court View Judgements
  116b Stay of operation of order of High Court View Judgements
  116c Procedure in appeal View Judgements
  117 Security for costs View Judgements
  118 Security for costs from a respondent View Judgements
  119 Costs View Judgements
  120 -n/a- View Judgements
  121 Payment of costs out of security deposits and return of such deposits View Judgements
  122 Execution of orders as to costs View Judgements
  123 Corrupt practices View Judgements
  124 -n/a- View Judgements
  125 Promoting enmity between classes in connection with election View Judgements
  125a Penalty for filing false affidavit, etc View Judgements
  126 Prohibition of public meetings during period of forty-eight hours ending with hour fixed for conclusion of poll .- View Judgements
  127 Disturbances at election meetings View Judgements
  127a Restrictions on the printing of pamphlets, posters, etc View Judgements
  128 Maintenance of Secrecy of voting View Judgements
  129 Officers, etc., at elections not to act for candidates or to influence voting View Judgements
  130 Prohibition of canvassing in or near polling station View Judgements
  131 (1) No person shall, on the date or dates on which a poll is taken at any polling station, commit any of the following acts within the polling station or in any public or private place within a distance of [1] [one hundred metres] of the polling station, namely: View Judgements
  132 Penalty for misconduct at the polling station View Judgements
  132a Penalty for failure to observe procedure for voting View Judgements
  133 Penalty for illegal hiring or procuring of conveyance at elections View Judgements
  134 Breaches of official duty in connection with election View Judgements
  134a Penalty for Government servants for acting as election agent, polling agent or counting agent View Judgements
  134b Prohibition of going armed to or near a polling station View Judgements



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