ANITA MANOHAR TAYADE Vs. RETURNING OFFICER
LAWS(BOM)-2017-2-26
HIGH COURT OF BOMBAY (AT: NAGPUR)
Decided on February 08,2017

Anita Manohar Tayade Appellant
VERSUS
RETURNING OFFICER Respondents

JUDGEMENT

- (1.) Heard Shri N.A. Gawande, Advocate for the petitioner and Shri J.B. Kasat, Advocate for the respondent.
(2.) Rule. Rule made returnable forthwith.
(3.) The petitioner has challenged the order passed by the Returning Officer rejecting the nomination form on the ground that she has not submitted "no due certificate" alongwith the nomination form.;


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