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Basanta Kumar Sen And Anr. vs Collector Of Land Customs, ... on 10 June, 1960
Indira Nehru Gandhi vs Shri Raj Narain & Anr on 7 November, 1975
Gurmeet Singh (Deceased) Through ... vs State Of Punjab And Others on 9 May, 2013
Devendra Singh & Anr vs State Of Jharkhand & Anr on 25 June, 2014
Bahadur Nath vs State Of Rajasthan And Ors. on 22 February, 2001

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Central Government Act
Section 171A in The Indian Penal Code
162 [171A. “Candidate”, “Electoral right” defined.—For the purposes of this Chapter—
163 [(a) “candidate” means a person who has been nominated as a candidate at an election;]
(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.]