KURRA SATYANARAYANA Vs. STATE OF ANDHRA PRADESH
LAWS(APH)-2022-2-1
HIGH COURT OF ANDHRA PRADESH
Decided on February 01,2022

Kurra Satyanarayana Appellant
VERSUS
STATE OF ANDHRA PRADESH Respondents

JUDGEMENT

D.V.S.S.SOMAYAJULU, J. - (1.) This Court has heard Sri Ramana Allu, learned counsel for the petitioners and learned Government Pleader for Revenue. The prayer in WP.No.13252 of 2020 is as follows: "to issue an appropriate writ order or direction more particularity one in the nature of writ of Mandamus or any other appropriate Writ directing the 2 to 4 Respondents not to excavate gravel from the petitioners agricultural land in Survey Nos.7/2, 7/3, 7/4 and 7/4-part for the total admeasuring Ac.13.50 cents in Kesavaram Village, Mandapeta Mandal, East Godavari District pending consideration of the written explanation dt. 19/06/2020 acknowledged on 20/06/2020 and Representations Dt. 16/07/2020 before the 3rd Respondent for their Notice dt 04/06/2020 in pursuance of the Orders in WP Nos.8274, 8290 and 8291 of 2020 dt 28/05/2020 in the interest of justice by declaring the Respondents arbitrary action is being illegal, high handed and violation of Articles 14, 211, 300-A of the Constitution of India ... "
(2.) In the other three writ petitions referred to namely WP.Nos.23731, 23743 and 23744 of 2021, the prayer is to conduct an enquiry by considering the written explanation submitted by the petitioners to the show cause notice pursuant to the order dated 28/05/2020 in WP.Nos.8274, 8290 and 8291 of 2020.
(3.) The genesis of this dispute and the writ petitions arises out of an alleged attempt to dig gravel from what the petitioners claim as their land. A learned single Judge of this Court vide orders dated 28/05/2020 directed the respondent-State to conduct an enquiry into the landless poor status etc., of the petitioners and restrained the State from digging the gravel till then. The contention of the petitioners is that the same was not done. Hence, the three writ petitions referred to above followed by WP.No.13252 of 2020.;


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