RAJA GOPALA RAO Vs. ELECTION COMMR.
LAWS(APH)-1955-3-39
HIGH COURT OF ANDHRA PRADESH
Decided on March 04,1955

Raja Gopala Rao Appellant
VERSUS
Election Commr. Respondents

JUDGEMENT

SATYANARAYANA RAJU,J. - (1.)In this writ petition, the petitioner seeks an appropriate writ to quash the order dated 2-12-1953 of the Election Commissioner, Vijiawada in O. P. No. 25 of 1953.
(2.)The petitioner and the third respondent were rival contestants at the election of the President of the Panchayat Board of Boddapadu in Vijiawada Taluk of the Krishna District, held on 2-5-1953. The 2nd respondent in the present petition was the Election Officer appointed by the Regional Inspector of Municipal Councils and Local Boards.
(3.)For the purpose of electing members to the Panchayat, the village of Boddapadu was divided into three wards and each of them had been allotted two seats, one seat in the 3rd ward having been reserved for the scheduled castes. All the voters in all the wards are to elect the President. The Panchayat is a Minor Panchayat and the election is by show of hands. The number of voters in Ward No. 1 is 281, in Ward No. 2, 265, and in Ward No. 3, 311, which makes a total of 857 voters in the village. The actual number of votes polled at the election was 252 in Ward No. 1, 225 in Ward No. 2, and 260 in Ward No 3, which makes a total of 737.
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