SHRI PRAKASH MOTIRAMJI GATHE Vs. RETURNING OFFICER/REVENUE INSPECTOR
LAWS(BOM)-2017-10-237
HIGH COURT OF BOMBAY
Decided on October 13,2017

Shri Prakash Motiramji Gathe Appellant
VERSUS
Returning Officer/Revenue Inspector Respondents

JUDGEMENT

Z.A.HAQ,J. - (1.) Heard.
(2.) Rule. Rule made returnable forthwith.
(3.) The petitioner has challenged the decision of the Returning Officer by which his nomination form is rejected on the ground that the petitioner has not submitted the undertaking, as per Schedule I annexed to the nomination form, to submit the account of expenses made daily till 2 p.m. on the next day and to submit the account of expenses made for the elections within 30 days of the declaration of results.;


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