G. OKESHWAR REDDY Vs. STATE OF ANDHRA PRADESH
LAWS(APH)-2022-1-50
HIGH COURT OF ANDHRA PRADESH
Decided on January 17,2022

G. Okeshwar Reddy Appellant
VERSUS
STATE OF ANDHRA PRADESH Respondents




JUDGEMENT

Battu Devanand, J. - (1.) W.P.No.41731 of 2018 is filed by two petitioners seeking the following relief: "to declare the inaction of the respondents, particularly Respondent No.3 and 4 as against the illegal construction by 5th respondent at premises bearing No.7/48, Near Old Police Station, Yadiki Village and Mandal, Ananthapur District, in spite of the petitioners representation dtd. 29/10/2018 and 1/11/2018 is being illegal, arbitrary, unconstitutional and against to the provisions of gram panchayat Act and rules made thereunder and consequentially direct the respondent Nos. 3 and 4 to initiate action and restrain respondent No.5 from making illegal constructions without therebeing sanction building permission".
(2.) W.P.No.12683 of 2021 is filed by the petitioner seeking the following relief : "declare the action of respondents, more particularly, respondent No.3, in rejecting the application for demolition and construction of the house of the petitioner situate in New Door No.4-461 and Old Door No.7-48, 7th Ward, Sy.No.1069-A, Yadaki Village, Yadaki Mandal, Ananthapuram District, vide RC.No.24/2021, dt. 17/6/2021 as being arbitrary, illegal, unjust and violative of Articles 14, 21 and 300-A of the Constitution of India and consequently, set aside the impugned Proceedings RC.No.24/2021, dtd. 17/6/2021 issued by respondent No.3 and consequently direct respondent No.3 to reconsider the application for demolition and construction of the house of the petitioner".
(3.) Heard the learned counsel for the petitioners, and the learned counsel for the respondents. Perused the material available on record.;


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