D. MORI SETTY AND OTHERS Vs. THE STATE OF A.P. INDUSTRIES DEPT. AND OTHERS
LAWS(APH)-1972-3-34
HIGH COURT OF ANDHRA PRADESH
Decided on March 27,1972

D. Mori Setty And Others Appellant
VERSUS
The State Of A.P. Industries Dept. And Others Respondents

JUDGEMENT

GOPAL RAO EKBOTE,J. - (1.) These writ petitions raise common questions. We therefore propose to write a common order. The facts which give rise to these common questions can be stated from what appear in W.P. No. 3425 of 1971.
(2.) The petitioner is a private limited company and is the owner of some lands in Srikakulam District. It carries on mining operations in the said lands after obtaining leases from the Government. It also has obtained Government lands on lease for the said purpose. Before the estates were abolished, some lands were inam lands and some were ryoti.
(3.) In 1920 the Madras District Boards Act was brought into force. Chapter VI in Part III of the Act had provided for different types of taxes for the benefit of District Boards.;


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