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Rihana Vs. State of U.P and Ors. - Court Judgment

LegalCrystal Citation
CourtSupreme Court of India
Decided On
Judge
AppellantRihana
RespondentState of U.P and Ors.
Excerpt:
.....of2016 smt. rihana … appellant(s) versus state of u.p. and ors. … respondent(s) judgment kurian,j.leave granted. the appellant approached the high court praying for expeditious disposal of the election petition no.13 of 2015 pending before the district magistrate, dist.-hasanpur, amroha. the high court declined the prayer, holding that it did not have jurisdiction to deal with the subject matter. the election petition is to be disposed of within a period of six months as per the statutory mandate. since the election petition has been pending for more than 6 months, we direct the tribunal to dispose of the election petition pending before it within a period of four months from the date of receipt of this order. the appeal is disposed of in the afore-stated terms......
Judgment:

NON-REPORTABLE IN THE SUPREME COURT OF INDIA CIVIL APPELLATE JURISDICTION CIVIL APPEAL No.10313 OF2016[@ SPECIAL LEAVE PETITION(C)No.31191 OF2016]. [@CC No.19832 OF2016 SMT. RIHANA … APPELLANT(S) VERSUS STATE OF U.P. AND ORS. … RESPONDENT(S)

JUDGMENT

KURIAN,J.

Leave granted. The appellant approached the High Court praying for expeditious disposal of the Election Petition No.13 of 2015 pending before the District Magistrate, Dist.-Hasanpur, Amroha. The High Court declined the prayer, holding that it did not have jurisdiction to deal with the subject matter. The Election Petition is to be disposed of within a period of six months as per the statutory mandate. Since the Election Petition has been pending for more than 6 months, we direct the Tribunal to dispose of the Election Petition pending before it within a period of four months from the date of receipt of this order. The appeal is disposed of in the afore-stated terms. ….....................J.

[KURIAN JOSEPH]. ….....................J.

[ROHINTON FALI NARIMAN]. New Delhi; October 24, 2016.


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