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Citedby 5 docs
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[Section 62] [Complete Act]
Central Government Act
Section 62(5) in The Representation Of The People Act, 1951.
(5) No person shall vote at any election if he is confined in a prison, whether under a sentence of imprisonment or transportation or otherwise, or is in the lawful custody of the police: Provided that nothing in this sub- section shall apply to a person subjected to preventive detention under any law for the time being in force.