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Citedby 8 docs - [View All]
Raveendran Nair vs R. Balakrishna Pillai on 1 March, 2002
Dr. Debranjan Mukhopadhyay vs Sri Manik Chandra Mondal & Ors. on 19 December, 1997
B.R. Kapoor vs State Of Tamil Nadu And Anr on 21 September, 2001
B.R. Kapoor vs State Of Tamil Nadu And Anr on 21 September, 2001
Manohar Lal Sharma vs Union Of India on 6 February, 2014

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[Section 8] [Complete Act]
Central Government Act
Section 8(4) in The Representation Of The People Act, 1951.
(4) Notwithstanding anything in sub- section (1), sub- section (2), or sub- section (3)] a disqualification under either sub- section shall not, in the case of a person who on the date of the conviction is a member of Parliament or the Legislature of a State, take effect until three months have elapsed
1. Subs. by Act 47 of 1966, s, 20. for Chapter II (w. e. f. 14- 12- 1966 ). Previous ss. 10 and 11 were rep. by Act 103 of 1956, s. 66.
2. Subs. by Act 35 of 1969, s. 5. for certain words.
3. Ins. by Act 106 of 1976, s. 21, (w. e. f. 19- 11- 1976 ).
4. Ins. by Act 3 of 1988, s. 19 (w. e. f. 21- 3- 1988 ).
5. Subs. and renumbered by Act 1 of 1989 s. 4 (w. e. f. 15- 3- 1989 ).
6. Ins. by Act 42 of 1991, s. 8 (w. e. f. 18- 9- 1991 ).
7. Added and Ins. by Act 21 of 1996, s. 3 (w. e. f. 1- 8- 1996 ).
from that date or, if within that period an appeal or application for revision is brought in respect of the conviction or the sentence, until that appeal or application is disposed of by the court. Explanation.- In this section-,
(a) " law providing for the prevention of hoarding or profiteering" means any law, or any order, rule or notification having the force of law, providing for-
(i) the regulation of production or manufacture of any essential commodity;
(ii) the control of price at which any essential commo- dity may be bought or sold;
(iii) the regulation of acquisition, possession, storage, transport, distribution, disposal, use or consumption of any essential commodity;
(iv) the prohibition of the withholding from sale of any essential commodity ordinarily kept for sale;
(b) " drug" has the meaning assigned to it in the Durgs and Cosmetics Act, 1940 (23 of 1940 )
(c) " essential commodity" has the meaning assigned to it in the Essential Commodity Act, 1955 ; (10 of 1955 )
(d) " food" has the meaning assigned to it in the Prevention of Food Adulteration Act, 1954 . (37 of 1954 )