Voter Helpline App
हिंदी में देखें   |   Skip to main content   |   Screen Reader Access   |   A-   |   A+   |   Theme
Jump to content

Any other

1 file

  1. Ref. Case 3(G) of 2020- Disqualification of Shri Nathubhai Hegolabhai Patel, MLA of Gujarat from 9 Dhanera AC, under Article 191 of the Constitution read with Sections 33A and 125A of the Representation of People Act, 1951.

    File No. 113/3(G)/Gujarat/2020/Registry
    SUBJECT:-  Reference Case 3(G) of 2020- Reference received from the Hon’ble Governor of Gujarat under Article 192 of the Constitution of India seeking opinion of the Election Commission of India on the question of alleged disqualification of Shri Nathubhai Hegolabhai Patel, Member of Legislative Assembly of Gujarat from 9 Dhanera AC, under Article 191 of the Constitution read with Sections 33A and 125A of the Representation of People Act, 1951.
    COMMISSION’S OPINION DATED 23.07.2020- REFERENCE FROM HON’BLE GOVERNOR OF GUJARAT AND ORDER DATED 07.08.2020- DISQUALIFICATION OF SHRI NATHUBHAI HEGOLABHAI PATEL, MLA
     
     Allegation of disqualification- filing false affidavit before the Returning Officer of 9 Dhanera AC at the time of filing nomination paper from the said constituency.
     
     It was held that the Petitioner failed to establish how Shri Nathubhai Hegolabhai Patel can be disqualified under any of the provisions of Article 191 of the Constitution on the grounds of filing a false affidavit. Further, Article 191 does not provide for disqualification of Members of Legislative Assemblies on the grounds of non-compliance of Section 33A or for committing an offence under Section 125A of the RP Act, 1951.
     
    Held- Not disqualified.

    160 downloads

    Submitted


ECI Main Website

ECI Main websiteThe Election Commission of India is an autonomous constitutional authority responsible for administering election processes in India. The body administers elections to the Lok Sabha, Rajya Sabha, State Legislative Assemblies in India, and the offices of the President and Vice President in the country. The Election Commission operates under the authority of Constitution per Article 324, and subsequently enacted Representation of the People Act. 

Voter Helpline App

Voter HelplineDownload our Mobile App 'Voter Helpline' from Play Store and App Store. The  App 'Voter Helpline' provides you easy searching of your name in Electoral Roll, filling up online forms, knowing about Elections, and most importantly, lodging grievance. You will have access to everything about Election Commission of India. You can view the latest Press release, Current News, Events, Gallery and much more. You can also track your form application and status of your grievance. Click here to download. Don't forget to give your feedback from the link provided within the Application.

×
×
  • Create New...