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B. Jakarayya & Another v/s The State of Karnataka, by its Secretary Department of Rural Development & Panchayat Raj, Bengaluru & Others


Company & Directors' Information:- RAJ CORPORATION LIMITED [Active] CIN = U74900UP2008PLC035742

Company & Directors' Information:- J J DEVELOPMENT PRIVATE LIMITED [Active] CIN = U50300WB1996PTC081491

Company & Directors' Information:- L N DEVELOPMENT LIMITED [Active] CIN = U70102ML1986PLC002590

Company & Directors' Information:- RAJ COMPANY PRIVATE LIMITED [Active] CIN = U74999PB1949PTC000515

Company & Directors' Information:- K K R DEVELOPMENT PVT LTD [Active] CIN = U70101WB1981PTC034258

Company & Directors' Information:- D P S DEVELOPMENT PVT LTD [Active] CIN = U45202WB1988PTC044797

Company & Directors' Information:- G RAJ & COMPANY PVT LTD [Active] CIN = U67120WB1993PTC058140

Company & Directors' Information:- R M RAJ AND CO PRIVATE LIMITED [Strike Off] CIN = U99999DL1952PTC002146

Company & Directors' Information:- DEVELOPMENT CORPN PVT LTD [Active] CIN = U13209WB1939PTC009750

Company & Directors' Information:- S R RURAL INDIA DEVELOPMENT PRIVATE LIMITED [Strike Off] CIN = U80302TN2005PTC058249

Company & Directors' Information:- RAJ & RAJ PVT. LTD. [Active] CIN = U51109WB1991PTC052055

    Writ Petition No. 226863 of 2020 (LB-ELE)

    Decided On, 14 December 2020

    At, High Court of Karnataka Circuit Bench OF Kalaburagi

    By, THE HONOURABLE MR. JUSTICE E.S. INDIRESH

    For the Petitioners: Arunkumar Amargundappa, Advocate. For the Respondents: R1, R3 to R5, Anuradha M. Desai, GA, R2, Ramesh S. Roja, Advocate.



Judgment Text

(Prayer: This Writ Petition is filed under Articles 226 of the Constitution of India praying to issue writ in the nature of mandamus directing the respondents to delete the names of the petitioners as well as other voters of S N Camp of Elekodligi camp from the Electoral Roll of village Harapur of Elekodligi Gram Panchayat produced at Annexure-B1; and etc.)1. Heard.2. Smt. Anuradha M. Deshpande, learned Government Advocate is directed to take notice for Respondents No.1, and Respondents No.3 to 5. Shri Amaresh S. Roja, learned counsel is directed to take notice for respondent No.2.3. Petitioners herein submitted that petitioners claim to be residents of S.N. Camp, coming under Elekodligi Gama Panchayat, Sindhnur Taluk, Raichur District. It is further stated in the writ petition that the petitioners are eligible to vote and contest for ensuing Grama Panchayat elections. It is also stated that, village S.N. Camp and Elekodligi camp are added as revenue villages under Elekodligi Village Panchayat as per 2011 census. It is further averred that respondents No.4 and 5, while preparing electoral roll, have, without bifurcating the electoral Roll with regard to Elekodligi and S.N. Camp, have maintained the same in the village of Harapur. It is further stated that since S.N. Camp and Elekodligi are added in Elekodligi village panchayat, the number of seats of Harapur village came to be reduced by increasing seats in the village of Elekodligi. It is further stated that calendar of events in respect of Elekodligi village panchayat is issued (produced as Annexure-C), which stipulates that the last date for filing of nomination is on 16th December, 2020. In that view of the matter, petitioners herein claim that in identical situation, this Court in Writ Petition No.226813 of 2020 disposed of on 09th December, 2020 has allowed the writ petition. Hence, this writ petition.4. Shri Arunkumar Amaragundappa, learned counsel appearing for the petitioner submitted that as per calendar of events produced at Annexure-C, the last date for filing of nomination is 16th December, 2010 and in view of Section 10(2) of Karnataka Gram Swaraj and Panchayat Raj Act, 1993, the names of the petitioners in the voters list be incorporated in the voters list of Elekodligi Village Panchayat Ward No.2.5. Smt. Anuradha M. Desai, learned Government Advocate has not disputed the fact with regard to disposal matter involving similar issue by this Court on 09th December, 2020 made in Writ Petition No.226813 of 2020.6. Shri Amaresh S. Roja, learned counsel appearing for respondent No.2 submitted that the writ petition is liable to be dismissed on the ground of delay and laches, as the petitioners have approached this Court at the fag end of electioneering process after issuance of the Notification dated 30th November, 2020 as per Annexure-C.7. Having considered the grounds urged in the writ petition as well as the facts and circumstances of the case, and in view of the fact that this Court, in identical situation, by its order dated 09th December, 2020 allowed Writ Petition No.226813 of 2020 on the ground that, aggrieved persons are entitled to seek change of voters list before the closure date of filing of nomination and in the instant case, the last date for filing of nomination to Elekodligi Grama Panchayat is 16th December, 2020, as per Annexure-C. In that view of the matter, I pass the following:ORDER1. Writ petition is allowed;2. Writ of mandamus is issued to respondent No.5-Tahsildar, Sindhnur, to incorporate the names of petitioners as well as such other members in the vot

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ers list, as sought for in the writ petition, since the last date for nomination is 16th December, 2020;3. Petitioners are permitted to apprise respondent No.5 herein along with the order passed by this Court;In the meanwhile, learned Government Advocate as well as the learned counsel for respondent No.2 to instruct the Tahsildar, Sindhanur over phone with regard to the order passed by this Court.
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