DASARI RAM BABU Vs. STATE OF ANDHRA PRADESH
LAWS(APH)-2020-12-221
HIGH COURT OF ANDHRA PRADESH
Decided on December 21,2020

Dasari Ram Babu Appellant
VERSUS
STATE OF ANDHRA PRADESH Respondents

JUDGEMENT

J.K. MAHESHWARI,CJ - (1.)Aggrieved by the order dtd. 22/7/2020 passed by learned single Judge in W.P.No. 10887 of 2020, by which the respondents were directed to take appropriate action against the writ petitioner basing on the preliminary enquiry report expeditiously, within a period of four months, this writ appeal has been preferred by the writ petitioner.
(2.)The relief so prayed in the writ petition was quoted as under:
"to issue a Writ, order or direction more particularly one in the nature of Writ of Mandamus declaring the impugned suspension order vide G.O.Rt.No.349 Dt.19/6/2020 issued by the 1st respondent (served on 22/6/2020) in pursuance to the detailed enquiry report of the enquiry committee Dt.29/5/2020 as illegal, arbitrary, unconstitutional, pre-determined, selective suspension, contrary to the Rule-8(1) of A.P.Civil Services (CCA) Rules, 1991 and violative of Article 14, 16, 21 and the provisions of the Andhra Pradesh Panchayat Raj Act and consequently set aside the same."

(3.)Considering the above relief sought for in the writ petition and looking to the nature of the direction as issued, we are of the considered view that the directions issued by learned single Judge are contrary to the relief prayed for. In that view of the matter, we are inclined to set aside the order passed by learned single Judge.
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