STATE OF ANDHRA PRADESH Vs. GATTIMUKKALA VENKATAREDDY
LAWS(APH)-1972-3-27
HIGH COURT OF ANDHRA PRADESH
Decided on March 04,1972

STATE OF ANDHRA PRADESH Appellant
VERSUS
GATTIMUKKALA VENKATAREDDY Respondents

JUDGEMENT

Gopal Rao Ekbote, J. - (1.) These two appeals arise out of an order passed by our learned brother Parthasarathi, J., in W.P.No.3387 of 1971. Since the questions raised in both these appeals are common, they can conveniently be disposed of by a common order.
(2.) The material facts in order to appreciate the contentions raised before us are that the respondents in W.A.No.514/71 who are the appellants in the other appeal filed the above writ petition for the issue of a writ of mandamus directing the Government of Andhra Pradesh to forth with declare in terms of Section 7 of the act IV of 1971 the price at which the raw leaves and the sun-cured abnus leaves are to be purchased by Government. In the alternative the petitioners asked that if for any reason the Government should refuse to do so within a period to be specified by this Hon'ble court to declare that the petitioners are at liberty to sell their abnus leaves collected by them from their patta lands in open market at the prevailing market rate, notwithstanding ACT IV of 1971.
(3.) The writ petitioners are the pattadars owning lands. Beedi leaves are grown by a natural process on these lands. Abnus leaves which are the produce of such growth, are characterised as minor forest produce in Act IV of 1971. The said act creates a monopoly in the Government in regard to the abnus leaves.;


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