Main Search Premium Members Advanced Search Disclaimer
Citedby 500 docs - [View All]
Mohinder Singh Gill & Anr vs The Chiief Election ... on 2 December, 1977
N.P. Ponnuswami vs Returning Officer, ... on 21 January, 1952
N.P. Ponnuswami vs Returning Officer, Namakkal ... on 21 January, 1952
Bibha Devi vs The State Election Commission ( ... on 18 October, 2016
Akila Khatoon vs The State Election Commission ( ... on 18 October, 2016

[Article 329] [Constitution]
Try out the Virtual Legal Assistant to take your notes as you use the website, build your case briefs and professionally manage your legal research. Also try out our Query Alert Service and enjoy an ad-free experience. Become a Premium Member for free for three months and pay only if you like it.
Central Government Act
Article 329(b) in The Constitution Of India 1949
(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