SALIM BAIG YUSUF BAIG Vs. THE STATE ELECTION COMMISSIONER AND ORS.
LAWS(BOM)-2017-2-67
HIGH COURT OF BOMBAY (AT: NAGPUR)
Decided on February 17,2017

Salim Baig Yusuf Baig Appellant
VERSUS
The State Election Commissioner And Ors. Respondents

JUDGEMENT

- (1.) Heard Shri N.S. Khandewale, Advocate for the petitioner, Shri J.B. Kasat, Advocate for respondent Nos.1 and 2 and Shri S.A. Vaishnav, Advocate h/f Shri M.A. Vaishnav, Advocate for respondent No.3.
(2.) Rule. Rule made returnable forthwith.
(3.) The petitioner has challenged the order passed by the Returning Officer on 4th February, 2017 rejecting the objection of the petitioner and accepting the nomination form of the respondent No.3 for the election of Municipal Corporation, Amravati from Prabhag 15A which is reserved for backward class community. The respondent No.3 has submitted his nomination form posing himself as backward class community candidate.;


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