LAKSHMI PADMA PRIYA ANJANA DEVI THALLAM Vs. STATE OF ANDHRA PRADESH
LAWS(APH)-2022-4-9
HIGH COURT OF ANDHRA PRADESH
Decided on April 26,2022

Lakshmi Padma Priya Anjana Devi Thallam Appellant
VERSUS
STATE OF ANDHRA PRADESH Respondents




JUDGEMENT

M.SATYANARAYANA MURTHY,J. - (1.) Aggrieved by the order passed by the learned single Judge in W.P.No.31279 of 2021 dtd. 18/1/2022, the present writ appeal is preferred under Clause 15 of Letters Patent by the Appellant/accused in the writ petition.
(2.) The appellant herein is the writ petitioner and the respondents herein were the respondents in the writ petition. For the sake of convenience and to avoid confusion, the parties will be referred as arrayed in the writ petitions.
(3.) The petition was filed under Article 226 of the Constitution of India, claiming writ of certiorari to call for the records pertaining to docket order dtd. 1/12/2021 passed in C.C.No.3075 of 2021 on the file of the V Additional Junior Civil Judge, Guntur, and to declare the order of issuance of NBW straightaway in a case under Sec. 138 of the Negotiable Instruments Act, for non-appearance of the petitioner on the date of first hearing, as illegal and unconstitutional and consequently, quash the said docket order, dtd. 1/12/2021 and direct the police not to execute the said NBW issued against the petitioner and thus, questioned the docket order dtd. 1/12/2021.;


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