KARAMPUDI VIJAY PAL Vs. STATE OF ANDHRA PRADESH
LAWS(APH)-2022-4-22
HIGH COURT OF ANDHRA PRADESH
Decided on April 13,2022

Karampudi Vijay Pal Appellant
VERSUS
STATE OF ANDHRA PRADESH Respondents

JUDGEMENT

- (1.) Heard the learned counsel for the petitioner and learned Government Pleader for Home.
(2.) The petitioner before this court has sought permission for conducting 'padayatra' to meet the Hon'ble Chief Minister of Andhra Pradesh. The application filed by the petitioner before the Superintendent of Police, West Godavari District, Eluru was rejected on four (4) grounds. Questioning the said rejection order, the writ petition has been filed.
(3.) Learned counsel for the petitioner submits that upon the four (4) grounds, ground No. 1 pertaining to the COVID -19 is no longer relevant. With regard to route map and details, the petitioner had submitted certain details to the respondent-police, but they are not acting on the same. Lastly, he submits that prior permission being obtained from the Hon'ble Chief Minister's Officer is stated to be necessary to meet the Hon'ble Chief Minister to conduct padayatra. He submits that the same cannot be used as a ground to deny the right of the petitioner to take out a padayatra. He urges that the right to peacefully protest and carry out the padayatra is a fundamental right given to the petitioner, which cannot be unreasonably denied.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.