MALLADI NARAYANAMURTI Vs. STATE OF ANDHRA PRADESH
LAWS(APH)-1971-3-19
HIGH COURT OF ANDHRA PRADESH
Decided on March 22,1971

MALLADI NARAYANAMURTI Appellant
VERSUS
STATE OF ANDHRA PRADESH Respondents

JUDGEMENT

Obul Reddi, J. - (1.) This writ appeal is directed against the order of our learned brother, Gopal Rao Ekbote, J., dismissing the application filed by the appellants for the issue of a writ of certiorari.
(2.) The appellants challenge the proclamation dated 21st December, 1964, issued by the Government under section 15 of the Police Act, 1861, declaring that the area comprised within the limits of the five villages mentioned therein has been found to be in a disturbed state and that the conduct of the inhabitants made it expedient to appoint additional police force for maintaining public peace in that area. It was also notified that the expenditure incurred by the Government in quartering the additional police force shall be borne by the appellants belonging to Party 'A' and the members belonging to Party 'B' as shown in the annexure, according to the apportionment to be made by the District Magistrate. The police force was initially quartered for a period of six months and it was extended from time to time in order to maintain public peace.
(3.) Two contentions have been put forward by the learned Counsel for the appellants: (1) that the proclamation, in so far as the appellants are concerned, is nothing short of arbitrary exercise of power by the Government, and (a) that there is absolutely no justification for singling out the appellants for the purpose of bearing the costs of the addtional polloo force while exempting the other inhabitants of the villages from the levy of punitive tax.;


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