R KISTAYYA Vs. STATE OF ANDHRA PRADESH
LAWS(APH)-1971-7-30
HIGH COURT OF ANDHRA PRADESH
Decided on July 29,1971

R.KISTAYYA Appellant
VERSUS
STATE OF ANDHRA PRADESH Respondents

JUDGEMENT

- (1.) These two writ petitions may be conveniently disposed f by a common order as they raise common questions.
(2.) In Writ Petition No. 226 of 1971 the Abkari auctions in respect of Malakpet group of Sendhi shops were held in the month of August, 1970. The petitioners were the highest bidders at a monthly rental of Rs. 87,512.00. They have also deposited the three month rentals and two per cent earnest money on the annual rentals. In addition they also paid a sum of Rs. 64,670.00 towards tree tax for the first cut. After they paid these amounts, they were granted the necessary licence on the basis of which they commenced selling sendhi from first October, 1970.
(3.) In Writ Petition No. 227 of 1971 the auction was conducted in the month of August, 1970 for the Komati Kunta group of Sendhi shops. The petitioners were of Sendhi shops. The petitioners were the highest bidders at a monthly rental of Rs. 67,512.00. They also deposited three months rentals and two per cent earnest money. They further paid the tree tax for the first cut. They were also granted a licence after these payments and commenced the business of selling Sendhi, from 1-10-1970.;


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