AYIRA VAISYAR TELUGU BENI VYSYA SABHA Vs. ASSISTANT COMMISSIONER OF ENDOWMENTS,
LAWS(APH)-2022-1-14
HIGH COURT OF ANDHRA PRADESH
Decided on January 04,2022

Ayira Vaisyar Telugu Beni Vysya Sabha Appellant
VERSUS
ASSISTANT COMMISSIONER OF ENDOWMENTS Respondents




JUDGEMENT

- (1.) As all the three petitions have been filed by the same petitioner and are challenging actions of the State which are consequential to each other, these writ petitions are being disposed of by a common order.
(2.) In W.P.No.31438 of 2012, the petitioner is challenging the action of the Assistant Commissioner of Endowments, Chittoor District in registering the petitioner institution under the provisions of Sec. 38 of the A.P. Charitable and Hindu Religious Institutions and Endowments Act, 1966 on 21/10/1981.
(3.) In W.P.No.31476 of 2016, the petitioner is challenging G.O.Ms.No.432 dtd. 12/09/2016, issued by the Government directing the Executive Officer of Sri Kalahasteeswara Swamy Devasthanam to take over Ac.2.24 cents of land in Sy.No.218/3 of Pangallu Village, Sri Kalahasthi belonging to the petitioner-sabha.;


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