YANDURU VENKATA NARASIMHA RAO Vs. STATE OF ANDHRA PRADESH
LAWS(APH)-2022-1-58
HIGH COURT OF ANDHRA PRADESH
Decided on January 21,2022

Yanduru Venkata Narasimha Rao Appellant
VERSUS
STATE OF ANDHRA PRADESH Respondents


Referred Judgements :-

GOVT OF INDIA & AN R VS. P VENKATESH [REFERRED TO]


JUDGEMENT

M.Satyanarayana Murthy, J. - (1.) This writ petition is filed under Article 226 of the Constitution of India seeking the following relief:- "....to issue a Writ Order or Direction more particularly one in the nature of Writ of Mandamus, declaring the inaction on the part of the Respondents 2 to 7 on the petitioners representation dt.8/12/2016 submitted to close the Borewell illegally excavated by the 8th respondent on the eastern side of his house and site property admeasuring 325 square yards bearing Door No.1292 situated near Pogadachetla Mandapam in Agiripalli Gram Panchayat and Mandal of Krishna District, as illegal, irregular, amounts to non discharge of legal obligation conferred under the provisions of Andhra Pradesh Water Land and Trees Act, 2002 and Rules framed there under and offends Articles 14 of the Constitution of India and consequently direct the Respondents 2 to 7 to close the said bore well and disconnect power supply to the said bore well being availed stealthily by the 8th respondent and pass such other order or orders."
(2.) Though the petitioner made several allegations against the respondents, during hearing, Mr.D.Sarath Kumar, learned counsel for the petitioner limited his request to dispose of the representation dtd. 8/12/2016 made by the petitioner, without touching the merits of the case.
(3.) Learned Government Pleader for Revenue, appearing for respondents readily agreed to dispose of the representation dtd. 8/12/2016 submitted by the petitioner, if any, pending with the respondent-authorities.;


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