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Constituent Assembly Debates On 23 August, 1949 Part Ii
Constituent Assembly Debates On 16 June, 1949 Part I
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[Constitution]
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Central Government Act
Article 329 in The Constitution Of India 1949
329. Bar to interference by courts in electoral matters Notwithstanding anything in this Constitution
(a) the validity of any law relating to the delimitation of constituencies or the allotment of seats to such constituencies, made or purporting to be made under Article 327 or Article 328, shall not be called in question in any court;
(b) No election to either House of Parliament or to the House or either House of the Legislature of a State shall be called in question except by an election petition presented to such authority and in such manner as may be provided for by or under any law made by the appropriate Legislature