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Central Government Act
Section 98 in The Representation of the People Act, 1951
98. Decision of 1[the High Court].—At the conclusion of the trial of an election petition 1[the High Court] shall make an order—
(a) dismissing the election petition; or
(b) declaring the election of 2[all or any of the returned candidates] to be void; or
(c) declaring the election of 2[all or any of the returned candidates] to be void and the petitioner or any other candidate to have been duly elected. 3[***] 4[***]