VISWANADHUNI VENKATAKONDAYYA Vs. ELECTION COMMISSIONER KANIGIR
LAWS(APH)-1954-12-4
HIGH COURT OF ANDHRA PRADESH
Decided on December 16,1954

VISWANADHUNI VENKATAKONDAYYA Appellant
VERSUS
ELECTION COMMISSIONER, KANIGIR Respondents

JUDGEMENT

- (1.) This is an application under Art. of the Constitution to call for the records in O.P. No. 14 of 1953 on the file of the Election Commissioner, Kanigiri and to issue a Writ of Certiorari quashing the order therein dated 22.3.1954.
(2.) At an election held on 17.3.1953 for the membership of the Panchayat Board of Kanigiri V. Ward, the petitioner, respondent 2 and two others were the contestants. The petitioner was declared elected as having secured the majority of the votes polled at the election.
(3.) Respondent 2 filed an election petition O. P. No. 14 or 1953 for a declaration that the election of the petitioner is null and void. The Election Petition set out verious irregularities, corrupt practices and illegalities, but the important allegation made in the petition was that the petitioner did not attain the competent age to be an elector entitled to vote or stand for election and that, therefore, the petitioners election must be set aside.;


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