MANUAL OF ELECTION LAW

VOLUME II 


CONTENTS 


PART I

STATUTORY RULES AND ORDER

 

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…

Ø  THE DELIMITATION OF COUNCIL CONSTITUENCIES (ANDHRA PRADESH) ORDER, 2006

Ø  THE DELIMITATION OF COUNCIL CONSTITUENCIES   (BIHAR) ORDER, 1951

Ø  THE DELIMITATION OF COUNCIL CONSTITUENCIES (MADHYA PRADESH) ORDER, 1957

Ø  THE DELIMITATION OF COUNCIL CONSTITUENCIES 2[(MAHARASHTRA)] ORDER, 1951

Ø  THE DELIMITATION OF COUNCIL CONSTITUENCIES 2[(KARNATAKA)] ORDER, 1951

Ø  THE DELIMITATION OF COUNCIL CONSTITUENCIES (UTTAR PRADESH)  ORDER, 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………………………..