K. PRABHAVATHI Vs. STATE OF ANDHRA PRADESH AND ORS.
LAWS(APH)-2020-2-71
HIGH COURT OF ANDHRA PRADESH
Decided on February 24,2020

K. Prabhavathi Appellant
VERSUS
State of Andhra Pradesh and Ors. Respondents

JUDGEMENT

U.DURGA PRASAD RAO,J. - (1.):- The instant petition, the petitioner challenges the proceedings in Ref. No. 1(4)/1477/2019 dtd. 25/12/2019 passed by respondent No. 3 suspending the authorization of the petitioner's Fair Price Shop No. 1115132 of pending disciplinary proceedings.
(2.)Heard learned counsel for petitioner and learned Government Pleader for Civil Supplies.
(3.)As can be seen from the impugned order, the respondent No. 3 in view of the report submitted by the Enforcement Deputy Tahsildar, Proddatur dtd. 3/12/2019 the allegations that:
(1) The petitioner is not exhibited the stock-cum-price notice in the premises of the Fair Price Shop.

(2) Distributing Essential Commodities through manual weighing machines (Takkeda) instead of electronic weighing machines.

(3) Abusing the cardholders using un-parliamentary words.

(4) Not remitting the DDs within the scheduled time, has held that the petitioner prima-facie committed contravention of Andhra Pradesh State Targeted Public Distribution System (Control) Order, 2018 (for short, "Control Order, 2018") and thus suspended the authorization of the petitioner pending finalization of the disciplinary proceedings.

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