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Citedby 3 docs
Life Insurance Corporation Of ... vs District Election Officer And ... on 8 February, 2007
S.S. Dhanoa vs Union Of India And Ors on 24 July, 1991
Mohinder Kumar And Others vs District Election Officer ... on 31 January, 1997

[Article 324] [Constitution]
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Central Government Act
Article 324(4) in The Constitution Of India 1949
(4) Before each general election to the House of the People and to the Legislative Assembly of each State, and before the first general election and thereafter before each biennial election to the Legislative Council of each State having such Council, the President may also appoint after consultation with the Election Commission such Regional Commissioners as he may consider necessary to assist the Election Commission in the performance of the functions conferred on the Commission by clause ( 1 )