MANUAL OF ELECTION LAW

 

PREFACE

 

VOLUME I

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CONTENTS

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PART  I

 

EXTRACTS FROM THE CONSTITUTION

 

Extracts from the Constitution

PART  II

ACTS OF PARLIAMENT

 

1.        Extracts from the Indian Penal Code (45 of 1860).

2.        The Representation of the People Act, 1950 (43 of 1950).

3.        The Representation of the People Act, 1951 (43 of 1951).

4.        Extracts from the States Reorganisation Act, 1956,(37 of 1956).

5.        Extracts from the Government  of Union Territories Act, 1963 (20 of 1963).

6.        Extracts from the Government of National Capital Territory of Delhi Act, 1991 (1 of 1992).

7.        The Jammu and Kashmir Representation of the People (Supplementary) Act, 1968 (3 of 1968).

8.        The Delimitation Act, 2002 (33 of 2002).

9.        The Scheduled Castes and Scheduled Tribes Orders (Amendment) Act, 1976 (108 of 1976).

      10      Extracts from the Scheduled Castes and the Scheduled Tribes (Prevention of Atrocities) Act, 1989 (33 of 1989).

 

PART  III

 

RULES AND ORDERS UNDER THE CONSTITUTION

 

1.                    Officers before whom candidates may make or subscribes oath or affirmation.

2.                    The Prohibition of Simultaneous Membership Rules, 1950.

3.                    The Constitution (Scheduled Castes) Order, 1950.

4.                    The Constitution (Scheduled Castes) (Union  Territories) Order, 1951.

5.                    The Constitution (Jammu and Kashmir) Scheduled Castes Order, 1956.

6.                    The Constitution (Dadra and Nagar Haveli) Scheduled Castes Order, 1962

7.                    The Constitution  (Pondicherry) Scheduled Castes Order, 1964.

8.                    The Constitution (Sikkim)  Scheduled Castes Order, 1978.

9.                    The Constitution (Scheduled Tribes) Order, 1950.

10.                 The Constitution (Scheduled Tribes) (Union Territories) Order, 1951.

11.                 The Constitution (Andaman and Nicobar Islands) Scheduled Tribes Order, 1959.

12.                 The Constitution (Dadra and Nagar Haveli) Scheduled Tribes Order, 1962.

13.                 The Constitution (Scheduled Tribes) (Uttar Pradesh) Order, 1967.

14.                 The Constitution (Nagaland) Scheduled Tribes Order, 1970.

15.                 The Constitution (Sikkim)  Scheduled Tribes Order, 1978.

16.                 The Constitution (Jammu and  Kashmir) Scheduled Tribes Order, 1989.

 

PART  IV

 

LAW RELATING TO REMOVAL OF DISQUALIFICATION

 

1.                                The Parliament (Prevention of Disqualification )Act, 1959 (10 of 1959).

2.                                Acts of the State  legislatures (Relating to Removal of Disqualifications).

The Andhra Pradesh Payment of Salaries and Pension and Removal of Disqualifications Act, 1953   

The Arunachal Pradesh Legislature Members (Prevention of Disqualifications) Act, 1977  

The Assam State Legislature Members (Removal of Disqualifications) Act, 19SQ   

The Bihar Legislature (Removal of Disqualifications) Act, 1950  

The Goa,  Daman and  Diu Members of Legislative Assembly (removal  of disqualification) act, 1982

The Gujarat Legislative Assembly Members (Removal of Disqualifications), Act, 1960  

The Haryana State Legislature (Prevention of Disqualifications) Act, 1974   

The Himachal Pradesh  Legislative Assembly Members (Removal Of Disqualifications), Act, 1971 

The  Jammu and Kashmir State Legislature (Prevention of Disqualification) Act, 1962  

The Kamataka Legislature (Prevention of Disqualification) Act, 1956    

The Legislative Assembly (Removal of Disqualifications) Act, 1951 

The Legislative Assembly (Removal of Disqualifications) Amendment Act. 1979 

The  Madhya  Pradesh Vidhan Mandal Sadasya Nirharta Nivaran  Adhiniyam, 1967

The  Maharashtra Legislature Members (Removal Of Disqualification) Act, 1956

The Manipur Legislature (Removal of Disqualifications) Act, 1972    

The  Prevention  of  Disqualification  (Members  of  The  Legislative Assembly of Meghalaya) Act, 1972

The  Mizoram Union Territory Legislature Members’ (Removal Of Disqualifications Act, 1975

The  Nagaland State Legislature Members (Removal Of  Disqualification) Act, 1964

    The Orissa  Offices of  Profit (Removal Of Disqualifications) Act, 1951

The  Parliamentary  Secretary  (Payment  Of   Special   Allowance And   Prevention Of Disqualification) Act,   1971

The Pondicherry Members of The Legislative Assembly (Prevention Of Disqualification) Act, 1994

The   Punjab  State Legislature (Prevention  of Disqualification)  Act, 1952

The    Rajasthan   Legislative  Assembly   Members (Removal    Of  Disqualification) Act, 1956

The Sikkim Legislative Assembly Members (Removal of Disqualifications) Act, 1978

The Tamil Nadu  Legislature (Prevention of Disqualification) Act, 1967

The Tripura State Legislature  Members  (Removal of Disqualifications) Act, 1972

The Uttar Pradesh State Legislature (Prevention of Disqualification) Act, 1971

The West Bengal Legislature    (Removal of Disqualifications) Act, 1952

 

 

 

 

 


MANUAL OF ELECTION LAW

 

VOLUME II

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CONTENTS

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PART I

 

STATUTORY RULES AND ORDER

 

Sl. No.                                                                Short Title                                                                                                     

 

 

1.        The Registration of Electors Rules, 1960

 

 

2.        The Conduct of Elections Rules, 1961

 

 

3.        Application of Registration of Electors Rules, 1960 to the  State of  Sikkim……

 

 

4.        The Conduct of Parliamentary Elections (Sikkim) Rules, 1977

 

 

5.        The Conduct of Assembly Elections (Sikkim) Rules, 1979……………………..

 

6.        The Election Symbols (Reservation and Allotment) Order, 1968……………….

 

7.       Lists of political parties and symbols in relation to elections in all parliamentary and assembly constituencies other than assembly constituencies in the State of Jammu and Kashmir.—These lists are being published separately by the Election Commission

 

 

8.   List of symbols in relation to elections in an assembly, local authorities' or panchayats' constituencies in the State  of Jammu and Kashmir.—The list is being published separately by the Election Commission

 

 

 

 

PART II

 

STATUTORY ORDERS

 

 

1.     The Delimitation of Council Constituencies Orders……………………………….

The Delimitation of Council Constituencies (Bihar) Orders, 1951

The Delimitation of Council Constituencies (Madhya Pardesh) Orders, 1957

The Delimitation of Council Constituencies (Mahaashtra) Orders, 1951

The Delimitation of Council Constituencies (Karnatka) Orders, 1951

The Delimitation of Council Constituencies (Uttar Pradesh) Orders, 1951

 

 

2.   Authorities specified under section 8A to accept petitions  about corrupt  practices.

 

3.    Officers  before whom a candidate for election to fill a seat  in the Legislative Assembly of a Union territory shall make and subscribe oath or affirmation ………………….

 

4.        Officers  before whom a candidate for election to fill a seat  in the  Metropolitan  Council of Delhi shall make and subscribe  oath  or affirmation…………………………….

 

APPENDIX.—The Conduct of Elections (Amendment) Rules, 2004…………

 

 

 

 

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