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Shiv Kirpal Singh vs Shri V. V. Giri on 14 September, 1970

[Section 171A] [Complete Act]
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Central Government Act
Section 171A(b) in The Indian Penal Code
(b) “electoral right” means the right of a person to stand, or not to stand as, or to withdraw from being, a candidate or to vote or refrain from voting at any election.]