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R.C. Poudyal And Anr. Etc. Etc vs Union Of India And Ors. Etc. Etc on 10 February, 1993
Kuldip Nayar vs Union Of India & Ors on 22 August, 2006
Kuldip Nayar vs Union Of India & Ors on 22 August, 2006
Indira Nehru Gandhi vs Shri Raj Narain & Anr on 7 November, 1975
Gurtej Singh vs Union Of India (Uoi) And Ors. on 1 August, 1989

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Central Government Act
The Representation Of The People (Amendment) Act, 2002
THE REPRESENTATION OF THE PEOPLE (AMENDMENT) ACT, 2002

ACT NO. 9 OF 2003 [ 7th January, 2003.]

An Act further to amend the Representation of the People Act, 1951.

Be it enacted by Parliament in the Fifty- third Year of the Republic of India as follows:-





1. Short title.- This Act may be called the Representation of the People (Amendment) Act, 2002 .
2. Amendment of section 8 of Act 43 of 1951 .- In the Representation of the People Act, 1951 , in section 8,-
(a) in sub- section (1),-
(i) in clause (k), after the word and figures" Act, 1971 ,", the word"; or" shall be inserted;
(ii) after clause (k), the following clauses shall be inserted, namely:-" (l) the Commission of Sati (Prevention) Act, 1987 (3 of 1988 ); or
(m) the Prevention of Corruption Act, 1988 (49 of 1988 ); or
(n) the Prevention of Terrorism Act, 2002 (15 of 2002 ),";
(iii) for the portion beginning with the words" shall be disqualified" and ending with the words" such conviction", the following shall be substituted, namely:-" shall be disqualified, where the convicted person is sentenced to-
(i) only fine, for a period of six years from the date of such conviction;
(ii) imprisonment, from the date of such conviction and shall continue to be disqualified for a further period of six years since his release";
(b) in sub- section (2),-
(i) in clause (c), for the figures and word" 1961 ; or", the figures" 1961 ," shall be substituted;
(ii) clause (d) shall be omitted. ---- K. N. CHATURVEDI, Additional Secy. to the Govt. of India.