MADDUKURI SUSHEELA BAI Vs. PRL SECY
LAWS(APH)-2020-1-3
HIGH COURT OF ANDHRA PRADESH
Decided on January 30,2020

MADDUKURI SUSHEELA BAI Appellant
VERSUS
Prl Secy Respondents

JUDGEMENT

D V S S Somayajulu, J. - (1.)This writ petition is filed by the petitioner seeking a writ of Mandamus with the following prayer:
"To issue a Writ Order or Direction more particularly one in the nature of Writ of Mandamus declaring the action of the 3rd respondent in passing the notice/order vide Roc.No.E2/e2161/2015 dated 22.05.2016 directing the petitioner to surrender the physical possession of the land lawfully purchased by the petitioner from their vendor Sunkaranam Meenarao @ baba in RS.No.150/2 for an extent of Ac. 2.20 cts, 150/3 for an extent of Ac.0.20 cts, 152/1 for an extent of Ac. 2.42 and in RS.No.153 for an extent of Ac.0.48 cts for a total extent of Ac.5.30 cts of Vadapalli Village Kowur Mandal West Godavari District as illegal arbitrary and abuse of the Andhra Pradesh Escheats and Bona Vacantia Act 1974, violation of principles of natural justice and violation of Article 14, 19 and 21 and 300-A of the Constitution of India

(2.)This Court has heard Sri Dasari S.V.V.S.V.Prasad, learned counsel for the petitioner, the learned Government Pleader for Revenue appearing for the respondents 1 to 4 and Sri Sai Gangadhar Chamarthi, learned counsel appearing for respondent No.5. This case was heard along with WP.No.17301 of 2016 wherein the same question has arisen.
(3.)In this writ petition, the petitioner is the purchaser of the property in the year 2013 for valid sale consideration. Her vendor got the property through a registered Will, executed in his favour. The State is of the opinion that by virtue of principle of escheat, the land is vested in the State.
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