KOTA ANANDA RAO Vs. STATE OF ANDHRA PRADESH
LAWS(APH)-2020-10-102
HIGH COURT OF ANDHRA PRADESH
Decided on October 05,2020

Kota Ananda Rao Appellant
VERSUS
STATE OF ANDHRA PRADESH Respondents


Referred Judgements :-

GOVT OF INDIA & AN R VS. P VENKATESH [REFERRED TO]


JUDGEMENT

M.SATYANARAYANA MURTHY,J. - (1.)This petition is filed under Article 226 of the Constitution of India, seeking the following relief:
"to issue a Writ, Order or direction more particularly one in the nature of Writ of mandamus, declaring the action of respondents 7 and 8 in trying to construct the house in illegal manner by occupying panchayat road and obstructing the passage in Door No. 2-30, situated at Vanukuru Village, Penamaluru Mandal, Krishna District, violating the rules and regulations and also violating the directions/instructions issued by the respondents 4, 7 and 8, as illegal, arbitrary, violative of Articles 14, 21 and 300-A of the Constitution of India, apart from being violative of principles of natural justice, consequently direct the respondents 2 to 6 to take action against respondents 7 and 8 not to allow the illegal construction of house site in Door No.2-30, situated at Vanukuru Village, Penamaluru Mandal, Krishna District."

(2.)Though the petitioner made several allegations against the respondents, during the course of hearing learned counsel for the petitioner requested this Court without touching the merits of the case, to issue a direction to the respondents to dispose of the representation dated 29.08.2020 submitted by the petitioner.
(3.)Learned Government Pleader for Revenue appearing for respondents readily agreed to dispose of the representation dated 29.08.2020 submitted by the petitioner, if any pending with the respondent authorities.
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