MUNIRAJU GOWDA P.M. Vs. MUNIRATHNA
LAWS(SC)-2020-10-19
SUPREME COURT OF INDIA
Decided on October 13,2020

Muniraju Gowda P.M. Appellant
VERSUS
MUNIRATHNA Respondents





Cited Judgements :-

PREM SINGH RATHORE VS. T.RAIA SINOH [LAWS(TLNG)-2022-3-45] [REFERRED TO]
KANTEKAR MADHUMOHAN VS. MUNICIPAL ELECTION AUTHORITY,HYDERABAD [LAWS(TLNG)-2021-10-75] [REFERRED TO]


JUDGEMENT

V.RAMASUBRAMANIAN, J. - (1.)Challenging the interim orders passed in two interlocutory applications, one seeking amendment of pleadings and the other for striking out prayer (c) in the main election petition, the election petitioner has come up with these Special Leave Petitions.
(2.)We have heard learned counsel appearing for the parties.
(3.)In the elections held to the Karnataka State Legislative Assembly on 28.05.2018, the first respondent was declared elected from Constituency No. 154, namely Rajarajeshwari Nagar.
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