C R KRISHNA REDDI Vs. STATE OF ANDHRA PRADESH
LAWS(APH)-1971-10-5
HIGH COURT OF ANDHRA PRADESH
Decided on October 05,1971

C.R.KRISHNA REDDI Appellant
VERSUS
STATE OF ANDHRA PRADESH Respondents

JUDGEMENT

Lakshmaiah, J. - (1.) This writ appeal is directed against the decisions of our learned brother Madhava Reddy, J., dated 2/04/1969, dismissing a writ petition No. 3287 of 1967.
(2.) That writ petition was filed by the appellant herein under Article 226 of the constitution of India, seeking the issuance of a writ of certiorari for quashing the order passed in proceedings G. O. Rt. No. 2470, Home (Transport II) Department, dated 7/07/1967 by the Government of Andhra Pradesh, the 1st respondent herein, confirming the order passed both by the Appellate Authority as well as by the Regional Transport Authority, granting a stage carriage permit to the fourth respondent herein.
(3.) The Regional Transport Authority, Chittoor, the 3rd respondent herein, invited applications for the grant of a stage carriage permit for the route Murukambat to Reddigunta viz., Chittoor. Of the several applicants applied, the Regional Transport Authority at its meeting held on 11/10/1965 granted the permit to the 4th respondent herein. Aggrieved by that decision, the appellant herein preferred an appeal to the Appellate Authority, Hyderabad, the 2nd respondent herein, and that appeal was dismissed n 12/12/1966. The revision, under Section 64 (a) of the Motor Vehicles Act, preferred thereupon by the appellant herein before the Government of Andhra Pradesh, the first respondent herein, was also dismissed, and it is that decision that was sought to be quashed in the above writ petition filed by the appellant herein from out of which, this present appeal arises.;


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