CHINTALA RAM BABU Vs. STATE OF ANDHRA PRADESH
LAWS(APH)-2022-1-34
HIGH COURT OF ANDHRA PRADESH
Decided on January 25,2022

Chintala Ram Babu Appellant
VERSUS
STATE OF ANDHRA PRADESH Respondents




JUDGEMENT

- (1.) This Writ Petition for a mandamus is filed to declare the action of respondent 2 - Visakhapatnam Metropolitan Region Development Authority (VMRDA) in interfering with the possession of the petitioner in respect of the land covered by plot nos.14 and 15 in an extent of 543 Sq. yards and 491.25 Sq. yards covered by Sy.No.335/5 of Madhurawada Village, as illegal, arbitrary and unconstitutional and consequently sought direction to the respondents not to interfere with the possession of the petitioner in respect of the said land.
(2.) Heard learned counsel for the petitioner and learned Assistant Government Pleader for Municipal Administration appearing for the 1st respondent and Sri V. Surya Kiran Kumar, learned Standing Counsel, appearing for respondent 2 - VMRDA.
(3.) The petitioner claims to be the owner of the land in question covered by Sy.No.335/5 bearing plot Nos.14 and 15 situated in Madhurawada Village of Visakhapatnam. The petitioner asserts that one Alka Shroff was the owner of the said land and the said Alka Shroff sold away the said land to the petitioner and the petitioner purchased the same under two registered sale deeds dtd. 3/6/2021. It is stated that the said Alka Shroff purchased the said two plots under the sale deed bearing document No.910 of 1995, SRO Madhurawada, from one Prasangi Murali Krishna on 7/5/1995 and the said Prasangi Murali Krishna purchased the said property from one Manchukonda Ranganayakamma under a registered sale deed dtd. 28/7/1990. Therefore, the petitioner asserts that after the petitioner purchased the land from Alka Shroff under the aforesaid two registered sale deeds, the petitioner has been in possession and enjoyment of the same and constructed a compound wall around the said land.;


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