M RATNESWARA RAO Vs. GOVERNMENT OF ANDHRA PRADESH
LAWS(APH)-1971-9-13
HIGH COURT OF ANDHRA PRADESH
Decided on September 16,1971

M.RATNESWARA RAO Appellant
VERSUS
GOVERNMENT OF ANDHRA PRADESH Respondents

JUDGEMENT

- (1.) As the facts in these two cases and the questions that arise for decision are one and the same. I prefer to dispose of them by common order.
(2.) Both the petitioners were working, as Supervisors in Mylavaram and Ganna- varam Panchayat Samithis respectively in the district of Krishna during the years 1964-66. I do not propose to narrate the facts which are not relevant for the point at issue. Suffice it to state that they are admittedly members of a. Subordinate Service and they have been suspended by the impugned order passed by the State Government on 17th May, 1971. Hence these writ petitions to quash the impugned order dated 17th May, 1971.
(3.) The short question that arises for decision is whether, on the facts and in the circumstances, the impugned order suspending the petitioners, passed by the State Government is valid and justified as contended by the State or illegal and without jurisdiction as urged by the petitioners.;


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