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Office of Profit

  

66 files

  1. Office of Profit: Order Regarding Sh. Sharad Pawar

    Office of Profit: Order Regarding Sh. Sharad Pawar
     

    17 downloads

    Submitted

  2. Office of Profit: Reference Case No. 3 of 2006

    Office of Profit: Reference Case No. 3 of 2006
     

    9 downloads

    Submitted

  3. Office of Profit: Reference Case No. 7 of 2007

    Office of Profit: Reference Case No. 7 of 2007
     

    14 downloads

    Submitted

  4. Office of Profit: Reference Case No. 8 of 2007

    Office of Profit: Reference Case No. 8 of 2007

    10 downloads

    Submitted

  5. Office of Profit: Reference Case No. 9 of 2007

    Office of Profit: Reference Case No. 9 of 2007
     

    8 downloads

    Submitted

  6. Office of Profit: Reference Case No. 28 of 2006

    Office of Profit: Reference Case No. 28 of 2006
     

    7 downloads

    Submitted

  7. Office of Profit: Reference Case No. 35 of 2006

    Office of Profit: Reference Case No. 35 of 2006
     

    7 downloads

    Submitted

  8. Office of Profit: Reference Case No. 35 of 2006

    Office of Profit: Reference Case No. 35 of 2006
     

    7 downloads

    Submitted

  9. Office of Profit: Reference Case No. 36 of 2006

    Office of Profit: Reference Case No. 36 of 2006
     

    8 downloads

    Submitted

  10. Office of Profit: Reference Case No. 72 of 2006

    Office of Profit: Reference Case No. 72 of 2006
     

    7 downloads

    Submitted

  11. Ref. Case 8(G) of 2017 A petition filed by Sardar Surendra Singh, Maharashtra for disqualification of Sardar Tara Singh, MLA Under Article 192(2) of the Constitution - Commission's Opinion dated 23.07.18 & Hon'ble Governor of MP Order dated 30.10.18

    Ref. Case 8(G) of 2017 – A reference from Governor of Maharashtra Under Article 192(2) of the Constitution on a petition filed by Sardar Surendra Singh, Maharashtra for disqualification of  Sardar Tara Singh, MLA from  155-Mulund  of the State Legislative Assembly - Commission's Opinion dated 23.07.18 and Hon'ble President of India Order dated 30.10.18 

    123 downloads

    Submitted

  12. Office of Profit: Reference Case No. 83 of 2006

    Office of Profit: Reference Case No. 83 of 2006
     

    10 downloads

    Submitted

  13. Office of Profit: Reference Case No. 13 of 2007

    Office of Profit: Reference Case No. 13 of 2007
     

    22 downloads

    Submitted

  14. Office of Profit: Reference Case No. 9 of 2011- Shri Pyari Mohan Mohapatra, Member of Parliament (Rajya Sabha) from Odisha

    Office of Profit: Reference Case No. 9 of 2011- Shri Pyari Mohan Mohapatra, Member of Parliament (Rajya Sabha) from Odisha
     

    17 downloads

    Submitted

  15. Reference Case No. 7 of 2011- Shri Pyari Mohan Mohapatra and Shri Baishnaba Charan Parida, Member of Parliament (Rajya Sabha)

    Reference Case No. 7 of 2011- Shri Pyari Mohan Mohapatra and Shri Baishnaba Charan Parida, Member of Parliament (Rajya Sabha)
     

    17 downloads

    Submitted

  16. Reference Case No. 1 and 4 of 2010- Smt. Sheila Dikshit, MLA and Shri Karan Singh Tanwar, MLA

    Reference Case No. 1 and 4 of 2010- Smt. Sheila Dikshit, MLA and Shri Karan Singh Tanwar, MLA
     

    12 downloads

    Submitted

  17. Reference Case No. 1 (G)/MH/2011 - Shri Chandrashekhar Krishnarao Bawankule, MLA

    Reference Case No. 1 (G)/MH/2011 - Shri Chandrashekhar Krishnarao Bawankule, MLA
     

    17 downloads

    Submitted

  18. Reference Case No. 113/3(G)/OR/2012 - Shri Bhagban Kanhar, MLA, Odisha

    Reference Case No. 113/3(G)/OR/2012 - Shri Bhagban Kanhar, MLA, Odisha
     

    19 downloads

    Submitted

  19. Disqualification on account of corrupt practice: Reference Case No. 116-1(RPA) of 2009 - Shree P.C.Thomas, Member of Parliament(Lok Sabha)

    Disqualification on account of corrupt practice: Reference Case No. 116-1(RPA) of 2009 - Shree P.C.Thomas, Member of Parliament(Lok Sabha)
     

    31 downloads

    Submitted

  20. Reference Case No. 4 (G)/MH/2012-Disqualification of 11 sitting nominated members of Maharashtra Legislative Council.

    Reference Case No. 4 (G)/MH/2012-Disqualification of 11 sitting nominated members of Maharashtra Legislative Council.

    20 downloads

    Submitted

  21. Reference Case No. 1 (G)/Goa/2013-Disqualification of Shri Glen Ticklo, MLA

    Reference Case No. 1 (G)/Goa/2013-Disqualification of Shri Glen Ticklo, MLA
     

    21 downloads

    Submitted

  22. Reference Case No. 5 (G)/MH/2012-Disqualification of 6 Members of Maharashtra Legislative Assembly & Maharashtra Legislative Council.

    Reference Case No. 5 (G)/MH/2012-Disqualification of 6 Members of Maharashtra Legislative Assembly & Maharashtra Legislative Council.
     

    18 downloads

    Submitted

  23. Reference Case No. 1 of 2015 -Reference from the Hon’ble President of India under Section 8A(3) of the Representation of the People Act, 1951, on the question of disqualification of Shri Parasmal Saklecha, former Member of Legislative Assembly of MP-reg.

    Reference Case No. 1 of 2015 -Reference from the Hon’ble President of India under Section 8A(3) of the Representation of the People Act, 1951, on the question of disqualification of Shri Parasmal Saklecha, former Member of Legislative Assembly of Madhya Pradesh – regarding.
     

    20 downloads

    Submitted

  24. Reference Case No. 8 (G)/MT/2014-Disqualification of Shri Abu Asim Azmi, Member of the Maharashtra Legislative Assembly

    Reference Case No. 8 (G)/MT/2014-Disqualification of Shri Abu Asim Azmi, Member of the Maharashtra Legislative Assembly
     

    15 downloads

    Submitted

  25. Reference Case No.113/7/(G)/ML/2015 – Order dated 31st May, 2016 of the Hon’ble Governor of Meghalaya under Article 192(1) of the Constitution of India.

    Reference Case No.113/7/(G)/ML/2015 – Order dated 31st May, 2016 of the Hon’ble Governor of Meghalaya under Article 192(1) of the Constitution of India.
     

    8 downloads

    Submitted

  

ECI Main Website

ECI Main websiteThe Election Commission of India is an autonomous constitutional authority responsible for administering election processes in India. The body administers elections to the Lok Sabha, Rajya Sabha, State Legislative Assemblies in India, and the offices of the President and Vice President in the country. The Election Commission operates under the authority of Constitution per Article 324, and subsequently enacted Representation of the People Act. 

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