M/S. ATC TELECOM INFASTRUCTURE PVT LTD Vs. STATE OF A.P.
LAWS(APH)-2022-6-12
HIGH COURT OF ANDHRA PRADESH
Decided on June 29,2022

M/S. Atc Telecom Infastructure Pvt Ltd Appellant
VERSUS
STATE OF A.P. Respondents

JUDGEMENT

CHEEKATI MANAVENDRANATH ROY,J. - (1.) This petition under Article 226 of the Constitution of India is filed seeking a writ of mandamus declaring the action of the 2nd respondent-Station House Officer, Thiruchanur Police Station, Tirupati Rural, Chittoor District, in not taking any action for providing police protection to the petitioner for erection of Roof Top Tower (RTT) on the terrace of building bearing Door No.4-191, Plot No.7, Sy.No.472/1, Mitta Indlu in Vavilala Oteru Village, Tirupati Rural Mandal, as illegal and arbitrary and consequently, sought direction to the 2nd respondent to provide police protection for erection of Roof Top Tower at the aforesaid place.
(2.) Heard learned counsel for the petitioner and the learned Assistant Government Pleader for Home appearing for respondents 1 and 2.
(3.) Learned counsel for the petitioner would submit that as there is an obstruction from the neighbours at the work spot in relation to the erection work of Roof Top Tower being carried on by the petitioner, when they sought protection from the Police that the Police are not providing any Police protection to them. Therefore, he would submit that in view of the earlier order passed by this Court in a similar situation in W.P.No.4375 of 2020, to pass a similar order.;


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