SARITHA S. NAIR Vs. HIBI EDEN
LAWS(SC)-2020-12-14
SUPREME COURT OF INDIA (FROM: KERALA)
Decided on December 09,2020

Saritha S. Nair Appellant
VERSUS
Hibi Eden Respondents





Cited Judgements :-

TANAJI S/O. JAYWANT SAWANT VS. RAHUL S/O. MAHARUDRA MOTE [LAWS(BOM)-2022-2-68] [REFERRED TO]


JUDGEMENT

V.RAMASUBRAMANIAN, J. - (1.)As against a common order passed by the High Court of Kerala throwing out 2 election petitions filed by the petitioner herein, on the ground of incurable defects, the election petitioner has come up with the above Special Leave Petition. This SLP arises out of Election Petition No.4 of 2019. Another Election Petition filed by the very same petitioner against the very same common order, but arising out of Election Petition No.3 of 2019 was dismissed by this Court on 02.11.2020 for non-prosecution. Therefore, this order covers Election Petition No.4 of 2019.
(2.)Heard Ms. D. Geetha, learned counsel for the petitioner.
(3.)In the elections held to the Lok Sabha in April-May, 2019, the petitioner filed her nomination on 04.04.2019 in the Ernakulam Constituency. The petitioner was to contest as an independent candidate.
;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.