MANUAL OF ELECTION LAW

VOLUME 1


CONTENTS

PREFACE

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 (Act no.  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 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 Subscribe  Oath  Or  Affirmation

2.       The Prohibition Of Simultaneous Membership Rules, 1950

3.       The Constitution (Scheduled Castes ) Order, 1950

4.       The Constitution (Scheduled Castes ) 2[(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

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

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

    3.  The Assam State Legislature Members (Removal of Disqualifications) Act, 1950   

    4.  The Bihar Legislature (Removal of Disqualifications) Act, 1950 

    5.  The Goa, Daman and  Diu Members of Legislative Assembly (Removal  of Disqualification) Act, 1982

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

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

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

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

    10.  The Karnataka Legislature (Prevention of Disqualification) Act, 1956   

    11.  The Legislative Assembly (Removal of Disqualifications) Act, 1951

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

    13.  The  Madhya  Pradesh Vidhan Mandal Sadasya Nirharta Nivaran  Adhiniyam, 1967

    14.  The  Maharashtra Legislature Members (Removal of Disqualification) Act, 1956

    15.  The Manipur Legislature (Removal of Disqualifications) Act, 1972   

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

    17.  The  Mizoram Union Territory Legislature Members’ (Removal of Disqualifications Act, 1975

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

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

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

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

    22.  The   Punjab  State Legislature (Prevention Of  Disqualification)  Act, 1952

    23.  The    Rajasthan   Legislative  Assembly   Members (Removal    of  Disqualification) Act, 1956

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

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

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

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

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