NAMBURI ANURADHA BATHINA Vs. STATE OF ANDHRA PRADESH
LAWS(APH)-2022-1-47
HIGH COURT OF ANDHRA PRADESH
Decided on January 03,2022

Namburi Anuradha Bathina Appellant
VERSUS
STATE OF ANDHRA PRADESH Respondents




JUDGEMENT

Cheekati Manavendranath Roy, J. - (1.) This Writ Petition for a mandamus is filed to declare the action of 4th respondent Nandigama Nagara Panchayat in making an attempt to demolish the shop rooms and house of the petitioner for the purpose of widening the road without acquiring the said property as per law and without following due process of law, as illegal, arbitrary and unconstitutional and consequently, sought direction to the respondents not to demolish the property in question.
(2.) Heard learned counsel for the petitioner and learned Government Pleader for Municipal Administration and Urban Development for respondents 1 and 3; learned Assistant Government Pleader for Revenue for 2nd respondent; and Sri M. Manohar Reddy, learned Standing Counsel, for 4th respondent.
(3.) The petitioner claims to be absolute owner of the shop rooms and house bearing D.No.10-1 in an extent of 136 1/2 sq. yards in R.S.No.662/2 situate in Nandigama Nagara Panchayat along with her husband by name Suresh. It is stated that the 4th respondent Nandigama Nagara Panchayat is now making an effort to demolish the said shop rooms and house of the petitioner and her husband for the purpose of widening the C.M. Road without acquiring the said property according to law and without following due process of law. Therefore, the petitioner is before this Court by way of filing this Writ Petition seeking the aforesaid reliefs.;


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