KOMIREDDY RAMULOO Vs. CHENNEMANENI VIDYASAGAR RAO
LAWS(SC)-1990-4-55
SUPREME COURT OF INDIA (FROM: ANDHRA PRADESH)
Decided on April 06,1990

KOMIREDDY RAMULOO Appellant
VERSUS
CHENNEMANENI VIDYASAGAR RAO Respondents


Cited Judgements :-

BRIJMOHAN SINGH VS. SAROJ PANDEY [LAWS(CHH)-2013-1-65] [REFERRED]
M.V. NIKESH KUMAR VS. K.M. SHAJI [LAWS(KER)-2018-11-467] [REFERRED TO]


JUDGEMENT

Sharma, J. - (1.)This, appeal under S. 116A of the Representation of the People Act, 1951 is directed against the judgment of the Andhra Pradesh High Court under S. 98 of the said Act dismissing the election petition filed by the appellant, challenging the election of the respondent No. 1 to the Andhra Pradesh Legislative Assembly in 1985 from Metapally constituency. Besides the appellant and the respondent No. 1, there were several other contestants at the said election. The appellant was a member of the Rashtriya Sanjay Manch of which Smt. Menaka Gandhi was the leader, and the respondent No. 1 was the candidate of the Bharatiya Janatha Party, which was in alliance with the Telugu Desam Party. The poll was held on 5-3-1985, the result in favour of the respondent No. 1 announced on 6-3-1985 and the present election petition was filed by the appellant on 9-4-1985 alleging corrupt practices.
(2.)The petitioner made following allegations in support of his charge of corrupt practices:-
i) The respondent No. 1 was guilty of spending in connection with the said election a sum exceeding the amount prescribed under S. 77 of the Act;

ii) With a view to counterweigh the impact created by Smt. Menaka Gandhi who toured the constituency and addressed public meetings in support of the candidature of the petitioner, the respondent No. 1 invited Sri Murali Mohan, a popular Telugu cinema actor, who in the afternoon of February 26, 1985 made a speech unjustly criticising Smt. Menaka Gandhi and the Sikh community and made statements amounting to corrupt practice within the meaning of sub-sections (3) and (3A) of S. 123 of the Act;

iii) Sri Murali Mohan, at the instance of first respondent, declared Sri N. T. Ramarao, Telugu Desam leader, as the incarnation of God, Lord Krishna, Lord Rama, etc. and exhorted the electors to vote for the first respondent on that basis;

iv) A large number of booklets containing the photographs of Sri N. T. Ramarao in the roles of Lord Krishna, Lord Rama, etc. and the last page photograph with a caption "Telugu Desam Vijay Sarathi" (meaning a man who leads Telugu Desam to victory) was distributed in the said meeting. The respondent No. 1 thus indulged in the corrupt practice within the meaning of S. 123 (4) of the Act;

v) The first respondent resorted to false impersonation of the electors, captured booths and got false votes polled;

vi) The first respondent distributed Arrack amongst the voters with a view to control the votes; and

vii) The respondent No. 1 attacked the jeep 01 the petitioner and caused damage thereto with a view to prevent him from canvassing.

(3.)The petitioner also accused the Returning Officer in the matter of counting oil the votes but, since this point has not been pressed before us, it is not necessary to mention the details.
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