BOORLU MANOHAR SAI KUMAR Vs. STATE OF ANDHRA PRADESH
LAWS(APH)-2022-6-11
HIGH COURT OF ANDHRA PRADESH
Decided on June 28,2022

Boorlu Manohar Sai Kumar Appellant
VERSUS
STATE OF ANDHRA PRADESH Respondents

JUDGEMENT

K.SURESH REDDY,J. - (1.) This Writ Petition is filed under Article 226 of the Constitution of India, by the petitioner to issue a Writ, order or direction more particularly one in nature of Writ of Mandamus, to declare the action of the respondents in not releasing balance scholarship amount in Rc.No.1364/SD/2018, dtd. 27/9/2018 under scheme of A.P. State Kapu Welfare and Development Corporation vide Videshi Vidya Deevena Phase-1/2018-Inpite of completion of MS in the University of Missouri, Kansas City, Missouri State, USA, as illegal and arbitrary and consequential direction to the respondents to release the balance Scholarship amount of Rs.5,00,000.00 to the petitioner.
(2.) Heard learned counsel for the petitioner, learned Assistant Government Pleader for Social Welfare as well as learned Assistant Government Pleader for Finance appearing for the respondents. With their consent, the writ petition is being disposed of at the admission stage.
(3.) Learned counsel for the petitioner submits that the petitioner joined in MS in University of Missouri, Kansas City, Missouri State, USA. Pursuant to the notification issued by respondents inviting applications from the eligible students and in view of the financial capacity and backwardness of his parents, the petitioner made an application vide No.OV2018115260 through his parents for scholarship under the scheme of A.P. State Kapu Welfare and Development Corporation vide Videshi Vidya Deevena Phase-1/2018. At that time, the petitioner is pursuing MS course in USA. His study certificates were physically verified by State High level screening committee in the presence of Kapu Corporation Officials and conducted interview as to his eligibility for sanction of financial assistance of Rs.10.00 lakhs towards scholarship to pursue his education at abroad. Thereafter, the petitioner was sanctioned a sum of Rs.10,00,000.00 as scholarship in two installments @ Rs.5,00,000.00 each, vide proceedings in Rc.No.1364/SD/2018, dtd. 27/9/2018. Later, out of two installments, one installment of Rs.5,00,000.00 credited to his bank account during his course and he has to get second installment of Rs.5,00,000.00.;


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