SUDHA RESTAURANT AND BAR Vs. COMMISSIONER OF PROHIBITION AND EXCISE
LAWS(APH)-2022-4-1
HIGH COURT OF ANDHRA PRADESH
Decided on April 01,2022

Sudha Restaurant And Bar Appellant
VERSUS
COMMISSIONER OF PROHIBITION AND EXCISE Respondents

JUDGEMENT

R.RAGHUNANDAN RAO,J - (1.) The petitioner is a Bar and Restaurant which is located near Apsara Circle, Nehru Nagar, Kadapa District. The 5th respondent-Restaurant and Bar, which was originally functioning at Chinna Chowk, Madras Road, Kadapa District, had been closed on account of non-payment of licence fee. Thereafter, the 5th respondent-Restaurant and Bar sought revival of the Bar licence and also sought permission for shifting to D.No.66/24, I.T.I. Circle, Municipal Corporation, Kadapa. This request was rejected and the petitioner had approached this Court by way of W.P.No.6932 of 2021. It is stated that this writ petition has been withdrawn and is presently not pending before this Court.
(2.) The 5th respondent- Restaurant and Bar again applied for permission to shifting to D.No.42/22-3, NGO colony, Madras Road, Kadapa town. This location is said to be in close proximity to the existing Bar and Restaurant of the petitioner. Having come to know of the proposed shifting of the 5th respondent, the petitioner approached the 1st respondent, who is the competent authority for according such permission, with certain objections. Thereafter, the petitioner also approached this Court by way of W.P.No.29990 of 2021 seeking a direction to the 1st respondent to consider the objections of the petitioner. This court by an order dtd. 20/12/2021 had directed the 1st respondent to consider the objections of the petitioner while disposing of the application of the 5th respondent.
(3.) Thereafter, the 1st respondent is said to have called for a report from the 2nd respondent. After receiving the said report, the 1st respondent issued proceedings in C.R.No.4433/2020/CPE/F2, dtd. 11/1/2022 granting permission for revival of the licence of the 5th respondent and also permission for shifting the premises as per the application of the 5th respondent.;


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