THAKUR RAM SINGH Vs. STATE OF ANDHRA PRADESH
LAWS(APH)-2022-1-16
HIGH COURT OF ANDHRA PRADESH
Decided on January 07,2022

Thakur Ram Singh Appellant
VERSUS
STATE OF ANDHRA PRADESH Respondents

JUDGEMENT

BATTU DEVANAND, J. - (1.) Heard learned counsel for the petitioner and the learned counsel appearing for the respondents. Perused the material available on record.
(2.) The issue raised in the present writ petition is squarely covered by the order of this Court in Rayapureddy Srinivasa Rao and others vs. Government of Andhra Pradesh, rep. by its Principal Secretary to Government and others and batch 2021 SCC OnLine AP 3084 in which the writ petitions were allowed with the following directions: i. The Memo No.1263069/RD.II/A1/2020, dated 05/11/2020 and the Memo No.1388361/RD.II/A1/ 2020, dated 12/05/2021 issued by the Respondent No.1 are set aside to the extent of deduction of 21.02% for DCC works and 6.333% for MCC works while making payment to the petitioner. ii) The respondents are directed to clear the bills submitted by the petitioner and to release payment forthwith, in case no payment is made till date. iii) In case, any part payment is made as on date, the remaining amount shall be paid to the petitioner forthwith. iv) The respondents shall pay interest @ 12% per annum within a period of four (4) weeks from the date of receipt of a copy of this order. v) The interest shall be computed from the date of expiry of one month from the date of submission of the bill by the petitioner to till the date of final payment.
(3.) Against the above said order, several writ appeals are filed and in one of the writ appeals (i.e.) W.A.No.724 of 2021, a Division Bench of this Court has passed an interim order, dated 18/11/2021 as extracted hereunder: "The direction of the learned Single Judge regarding payment of interest to the respondent no.1 as also setting aside the provision in Memo No.1263069/RD.II/A1/2020, dated 05/11/2020 and the Memo No. 1388361/ RD.II/A1/2020, dated 12/05/2021 relating to deduction of 21.02% for DCC works and 6.333% for MCC works, while making payment, shall remained stayed. On a query of the Court, learned Advocate General submitted that the direction of the learned Single Judge as far as payment of the principal amount of the bills raised by the original writ petitioner, in terms of the order of the Division Bench in Krishna District Grama Panchayathi Sarpanchla Sangam (supra), shall be made within four weeks, if already not done. The matter be listed for hearing in due course. It is clarified that the appellants shall comply with the rest of the directions issued by the learned Single Judge in the judgment under appeal. " ;


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