हिंदी समाचार पढ़े
Expand
O.P. Jindal Global University
 
Home / Latest News / Congress moves SC after Karnataka Governor’s decision to invite BJP to form government

Congress moves SC after Karnataka Governor’s decision to invite BJP to form government

May 16, 2018

Congress is seeking a hearing in the Supreme Court on Wednesday night itself on its petition against Karnataka governor.

Rahul Gandhi on BJP CM
Rahul Gandhi

On Wednesday, the Congress moved the Supreme Court against the Karnataka governor’s decision to invite BJP leader BS Yeddyurappa to form the govt. in Karnataka.

Congress is seeking a hearing in the Apex Court on Wednesday night itself on its petition against Karnataka governor Vajubhai Vala’s decision, Congress leader & lawyer Abhishek Manu Singhvi told PTI.

Earlier it had been reported that the Congress may take such a course if the governor doesn’t invite its post-election ally HD Kumaraswamy of the Janata Dal (Secular) to form the new govt. in the state.

“In case, the governor does not call us, we believe that it’s a strong case to go to the Supreme Court,” one of the party’s senior legal adviser had said earlier.

People within the Congress had added that its top legal brains such as Singhvi, Kapil Sibal & Vivek Tankha may be roped in to challenge any “adverse” decision of governor Vajubhai Vala.

The Congress lent unconditional support to former PM HD Deve Gowda’s son to form the government in the state where a hung assembly has emerged with the Bharatiya Janata Party (BJP) as the largest party with 104 seats.

The Congress won 78 seats & the JD(S) 37, & they said they have the numbers to run the 224-member House. The bloc also claimed the support of 2 independent candidates & an MLA of the Bahujan Samaj Party, which is an ally of Deve Gowda’s party.

Singhvi tweeted on Wednesday, “Denial by govnor 2cong JDS after assertion of joint numbers wld b illegal,unctal & contrary to(1) kavlekar judgement of Goa by SC(2) Sarkaria Comm (3) rule that single party rule inapplicable where anr combination has more numbers(4) against KR Narayanan, Goa, manipur precedents (sic).”

Ironically, the Congress counsels may cite the SC’s verdict on the Goa government formation — which went against the Congress itself — to argue their case in Karnataka.

Last year, the BJP had quickly formed a post-poll coalition & claimed the CM’s chair after the Goa election even as the Congress emerged as the largest party but fell short of a majority.

Goa governor Mridula Sinha invited the coalition to form the government, ignoring the Congress’ claim that the largest party should be given the first chance to show its strength.

The bench comprising the then CJI JS Khehar, Justice RK Agrawal & Justice Ranjan Gogoi rejected the Congress’ arguments & asked for a quick floor test. The court also ruled that since the Congress didn’t demonstrate its numbers, the governor was free to apply “discretionary powers”.

“When no political party is in majority, then it is the bounden duty of the governor to see who can form the government. If nothing happens, then the governor is duty-bound to call the leader of the single largest party but if someone goes to the governor with a list of supporters, then it is a different issue altogether,” the bench said.

Facebook Comments

TOI Belts are for Dogs Belts are for Dogs Hindu Alligator vs Litigator Alligator vs Litigator Demonitisation Diaries 2 Demonitisation Diaries 2  pic by sify [caption id="attachment_97474" align="alignleft" width="621"]Donald Trump’s immigration ban Donald Trump’s immigration ban[/caption]

TOI

TOI

Hindu

[caption id="attachment_97467" align="alignleft" width="621"]Humour with Latest Laws Humour with Latest Laws[/caption] Hindu Humour @ Latest Laws Achhey Din Humour @ Latest Laws: Achhey Din Cartoon Soaring of Oil Prices pic by indiaone

Hindu

TOI Hindu Hindu

TOI

Time to straighten up Time to straighten up                pic by TOI

Hindu

Hindu Hindu

ALL_1_Theme_01A_24_2383617g

Hindu

TOI Four Pillars of Democracy Four Pillars of Democracy             by Satish Hindu Hindu Lawyers Bearing the Burden Literally Lawyers Bearing the Burden Literally pic by OMG

TOI

Let Justice Be Let Justice Be If India takes One Step, we will take Two by Satish If India takes One Step, we will take Two ...................by Satish Hindu [caption id="attachment_97462" align="alignleft" width="524"]Painting India Saffron Painting India Saffron[/caption] Acheche DIn Acheche Din     pic by sify Hindu

Hindu

America First Walk Your own Talk

Hindu

TOI

State of Affairs Women Safety: State of Affairs             pic by mangal

Hindu

Job Hazards

TOI

...as an eminent lawyer you ought to know that your action tantamount to, under Section B, sub-section G.VIX, read along with I.P.C. (A) XI (B), notwithstanding...                                        TOI

Hindu Hindu

TOI

Pic by Hindu Women Empowerment and Sports Women Empowerment and Sports Delivery Boy Delivery Boy                    by Satish 150425_-_farmers_a_2384764f

Hindu

Missing the Point Missing the Point pic by english blog

TOI

Tax Reforms    by Hindu Tax Reforms by Hindu

IBN IBN

Hindu

TOI [caption id="attachment_97477" align="alignleft" width="621"]UIDAI Leaks UIDAI Leaks[/caption]

Hindu Hindu

TOI

Auto Driver thrashed for no fault Auto Driver thrashed for no fault,                  source oneindia Hindu Demonitisation Diaries Demonitisation Diaries                                                       by sify

pinterest

State of Two Nations State of Two Nations               pic by sandeep TOI Demonitisation Diaries 1 Demonitisation Diaries 1                                  pic by sify  

TOI

 
 
 

Check Also

Road Accident

“Not just sons, Daughters too take care of their old parents”, MACT awards Rs 20.86 Lakh compensation to kin of Deceased

January 16,2019: On Wednesday, Motor Accidents Claims Tribunal (MACT) directed United India Insurance Company and owner of a vehicle in an Accident case to pay Rs 20.86 lakh to parents of a woman who had died in the accident. The ...

Leave a Reply

Your email address will not be published. Required fields are marked *

Latest laws

Join our mailing list to receive the Latest Laws News and updates from our team.