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Hon’ble Supreme Court Judgment dated 09.05.2014 in C.A.No 4261 of 2007 – Election of elected candidate would be void if a Court finds a case of misinformation or suppressing of material information in the affidavit filed with nomination paper.


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Hon’ble Supreme Court Judgment  dated 09.05.2014 in C.A.No 4261 of 2007 – Election of elected candidate would be void if a Court finds a case of misinformation or suppressing of material information in the affidavit filed with nomination paper.

(Bilingual)     




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