SAMEERA PAIKARA Vs. AMIT AJIT JOGI AND ORS.
LAWS(SC)-2016-1-107
SUPREME COURT OF INDIA
Decided on January 04,2016

Sameera Paikara Appellant
VERSUS
Amit Ajit Jogi And Ors. Respondents

JUDGEMENT

Anil R. Dave, J. - (1.) Leave granted.
(2.) Heard the learned Counsel.
(3.) Upon considering the facts of the case, we are of the view that the following issue is required to be added: Whether Respondent No. 1 was entitled to contest the Assembly election of the State, being American Citizen by birth?;


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