DR.RAJAN SUSHANT Vs. SUJAN SINGH PATHANIA
LAWS(HPH)-1991-6-8
HIGH COURT OF HIMACHAL PRADESH
Decided on June 03,1991

DR.RAJAN SUSHANT Appellant
VERSUS
SUJAN SINGH PATHANIA Respondents

JUDGEMENT

V.P.BHATNAGAR,J. - (1.) This Election Petition has been filed by Dr. Rajan Sushant under the Representation of People Act, 19M (for short, the Act) challenging the election of respondent Shri Sujan Singh Pathania to the Himachal Pradesh 36 -Jawali Legislative Assembly constituency held on 27 -2 -1990. A declaration has been sought that the aforesaid election is void on the ground that corrupt practice has been committed by respondent 1. It has been further prayed that respondent 1 be also disqualified for a period of six years under sections 8 and 8 -A of the Act and that a declaration be issued that the petitioner himself stands duly elected.
(2.) Pursuant to a number of preliminary objections raised by respondent 1, the following preliminary issues were framed on 8 -10 -1990 : -
(1.) Whether the Election Petition is liable to be dismissed on account of objections adverted to in Registrars orders dated 20 -4 -1990 and 12 -6 -1990 ? O. P. R. 1;


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