THAMMANA MANIKANTA KARTHIK Vs. STATE OF ANDHRA PRADESH
LAWS(APH)-2020-1-1
HIGH COURT OF ANDHRA PRADESH
Decided on January 22,2020

THAMMANA MANIKANTA KARTHIK Appellant
VERSUS
STATE OF ANDHRA PRADESH Respondents


Referred Judgements :-

STATE OF HARYANA VS. BHAJAN LAL [REFERRED TO]


JUDGEMENT

U Durga Prasad Rao, J. - (1.)The petitioner/A1 implores for a writ of certiorari to quash the proceedings against him in FIR No.53 of 2016 pending on the file of Nidamarru Police Station, West Godavari District registered for the offences under Sections 420, 468 IPC against him and others.
(2.)The factual matrix of the case is thus:
Respondent No.10, who is the Village Revenue Officer of Chanapalli Village, Nidamarru Mandal, West Godavari District gave a report to the police stating that when he came to Meeseva Office of Nidamarru Mandal, he found one original certificate and one Xerox certificate with a name of Papolu Srinivas, S/o. Rama Rao. The said P.Srinivas resident of Adavikolanu village said to have applied for conversion of his agricultural lands into fish tanks vide application No.PRF011600007461 dated 26.05.2015 in respect of the lands to an extent of Ac.7.86 cents in Sy.Nos.904/A-B-C123, 905/234. The complainant found that in respect of the same survey numbers for an extent of Ac.8.84 cents of land, the same applicant with registration No.PRF011600007452 had obtained permission on 26.05.2015. The permissions issued and Xerox copies contained two different signatures. His complaint was registered as Cr.No.53/2016 and investigated into.

(3.)Heard Sri A.K.Kishore Reddy, learned counsel for petitioner, and learned Government Pleader for Home representing the respondents 1, 5, 6 & 9 and learned Government Pleader for Revenue representing the respondents 2, 4, 7 & 8.
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