AGMIAH Vs. JOINT COLLECTOR HYDERABAD
LAWS(APH)-1971-7-19
HIGH COURT OF ANDHRA PRADESH
Decided on July 28,1971

AGMIAH Appellant
VERSUS
JOINT COLLECTOR, HYDERABAD Respondents

JUDGEMENT

Lakshmaiah, J. - (1.) This Writ Appeal is directed against the decision of our learned brother, Chinnappa Reddy, J. rendered on 23-7-1969 dismissing of Writ Petition filed by the appellant herein seeking the issuance of a wit of certiorari for quashing the order passed by the Joint Collector, Hyderabad rejecting an application filed under sub-section (2) of S.15 of the Hyderabad Record of Rights in Land Regulation, 1358 F as not maintainable.
(2.) The nature, extent and scope of the revisory jurisdiction under sub-section (2) of S. 15 of the said regulation is thus involved in the disposal of this matter.
(3.) Sri Abdul Hamid Khan, the 3rd respondent herein filed an application before the Tahsildar under sub-section (3) of S. 4 of the Hyderabad Record of Rights in Land Regulation (referred to hereinafter merely as the Regulation) seeking the rectification of certain entries in the Khasra pahani praying for the deletion of the name of the appellant herein. The application was order by the Tahsildar. Thereupon the appellant herein preferred an appeal under sub-section (1) of S. 15 of the Regulation before the Sub-Collector. Hyderabad East and the Sub-Collector dismissed the appeal. Aggrieved by that decision, the appellant herein filed an application before the Joint Collector, Hyderabad invoking his revisional jurisdiction under sub-section (2) of S. 15 of the Regulation. But the Joint Collector rejected that application holding that no power of revision was conferred upon him. Seeking the quashing of he aforesaid decision of the Joint Collector, the Writ Petition was filed, from out of which this appeal arises.;


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