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Citedby 129 docs - [View All]
Krishna Prasad Singh And Ors. vs The State Of Bihar And Ors. on 21 April, 1978
Adhikari Rama Chandra Das vs Bhramarbar Naik And Ors. on 23 August, 1973
Ram Naresh Rai And Anr. vs State Of Bihar And Ors. on 28 September, 1978
Smt. Indira Nehru Gandhi vs Shri Raj Narain And Anr. on 7 November, 1975
Subhas Anna Kool Daund Taluka ... vs Daund Tal. Sahakari Dudh ... on 2 May, 2006

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[Complete Act]
Central Government Act
Section 4 in The Representation Of The People Act, 1951.
4. Qualification for membership of the House of the people. A person shall not be qualified to be chosen to fill a seat in the House of the People 1[ unless-
(a) in the case of a seat reserved for the Scheduled Castes in any State, he is a member of any of the Scheduled Castes, whether of that State or of any other State, and is an elector for any Parliamentary constituency;
(b) in the case of a seat reserved for the Scheduled Tribes in any State (other than those in the autonomous districts of Assam), he is a member of any of the Scheduled Tribes, whether of that State or of any other State (excluding the tribal areas of Assam), and is an elector for any Parliamentary constituency;
(c) in the case of a seat reserved for the Scheduled Tribes in the autonomous districts of Assam, he is a member of any of those Scheduled tribes and is an elector for the Parliamentary constituency in which such seat is reserved or for any other Parliamentary constituency comprising any such autonomous district; 2[
(cc) 3[ in the case of the seat reserved for the Scheduled Tribes in the Union territory of the 4[ Lakshadweep], he is a member of any of those Scheduled Tribes and is an elector for the Parliamentary constituency of that Union territory; 5[ ].
(CCC) 6[ in the case of the seat allotted to the State of Sikkim, he is an elect- or for the Parliamentary constituency for Sikkim;]
(d) in the case of any other seat, he is an elector for any Parliamentary constituency.
1. Certain words omitted by Act 29 of 1975, s. 12 (w. e. f. 15- 8- 1975 ).
2. The word" and" omitted by Act 47 of 1966, s. 18 (w. e. f. 14- 12- 1966 ). 3 Ins. by s. 18, ibid. (w. e. f. 14- 12- 1966 ).
4. Subs. by the Laccadive;, Minicoy and Amindivi Islands (Alteration of Name) Adaptation of Laws Order, 1974, for" Laccadive, Minicoy and Amindivi" (w. e. f. 1- 11- 1973 ).
5. The word" and" omitted by Act 10 of 1976, s. 2 and Sch. (w. e. f. 9- 9- 1975 ).
6. Ins. by s. 2 and Sch., ibid. (w. ef. 9- 9- 1975 ).
CHAP QUALIFICATIONS FOR MEMBERSHIP OF STATE LEGISLATURES CHAPTER II QUALIFICATIONS FOR MEMBERSHIP OF STATE LEGISLATURES