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GOVERNMENT OF INDIA
MINISTRY OF LAW AND JUSTICE
LOK SABHA
UNSTARRED QUESTION NO: 870
ANSWERED ON:  26.06.2019
Amendment in Representation of People Act
Gopal Chinayya Shetty
Will the Minister of



LAW AND JUSTICE be pleased to state:-


(a) whether the Government proposes to amend the Representation of the People Act to make it compulsory for political parties winning general and assembly elections to bring details regarding fulfilment of promises made by them in their manifestoes in public forum in the third year and making recognition of political parties contingent upon fulfilment of those promises; and
(b) if so, the details thereof and if not, the reasons therefor?


ANSWER
ANSWER

MINISTER OF LAW AND JUSTICE, COMMUNICATIONS AND ELECTRONICS AND INFORMATION TECHNOLOGY
(SHRI RAVI SHANKAR PRASAD)

(a) and (b): No proposal to amend the Representation of the People Act to make it compulsory for political parties winning general and assembly elections to bring details regarding fulfilment of promises made by them in their manifestoes in public forum in the third year and making recognition of political parties contingent upon fulfilment of those promises is under consideration of the Government.

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