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Nathuram Mirdha Vs. Gordhan Soni and anr. - Court Judgment

LegalCrystal Citation
SubjectElection
CourtRajasthan High Court
Decided On
Case NumberElection Petition No. 1 of 1967
Judge
Reported in1968WLN61
AppellantNathuram Mirdha
RespondentGordhan Soni and anr.
DispositionPetition dismissed
Excerpt:
.....by rule 12 of juvenile justice rule, 2007 - as such, accused has to be treated as juvenile under the said act. - 1 is further entitled to the costs of the trial as well as the costs of the appeal filed by the petitioner in the supreme court.order67. i dismiss the election petition with costs in favour of respondent no. 1 respondent no. 2 will bear his own costs.68. i assess the legal fees at rs. 2000/- subject to the filing of a certificate in accordance with the high court rules. respondent no. 1 is further entitled to the costs of the trial as well as the costs of the appeal filed by the petitioner in the supreme court.69. the substance of the above order shall be communicated forth with to the election commission and the speaker of the rajasthan legislative assembly. an autthentiacted copy of this judgment shall be sent to the election commission as soon as it is prepared.
Judgment:
ORDER

67. I dismiss the election petition with costs in favour of respondent No. 1 Respondent No. 2 will bear his own costs.

68. I assess the legal fees at Rs. 2000/- subject to the filing of a certificate in accordance with the High Court Rules. Respondent No. 1 is further entitled to the costs of the trial as well as the costs of the appeal filed by the petitioner in the Supreme Court.

69. The substance of the above order shall be communicated forth with to the Election Commission and the Speaker of the Rajasthan Legislative Assembly. An autthentiacted copy of this judgment shall be sent to the Election Commission as soon as it is prepared.


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