HOTA VENKATA SURYA PARTHA SARATHY SASTRY Vs. STATE OF ANDHRA PRADESH AND OTHERS
LAWS(APH)-1963-2-24
HIGH COURT OF ANDHRA PRADESH
Decided on February 22,1963

Hota Venkata Surya Partha Sarathy Sastry Appellant
VERSUS
STATE OF ANDHRA PRADESH AND OTHERS Respondents

JUDGEMENT

P.CHANDRA REDDY,J. - (1.) The validity of the notifications issued by the Government of Madras under Section 1 (4) of the Madras Estates Abolition and Conversion into Ryotwari Act (XXVI of 1948) on 15th August 1950 and 14th January 1953 is involved in this writ petition,
(2.) These notifications were issued under the provisions of the aforesaid Act which was passed in the year 1948 enabling the vesting of the interest of the intermediaries in Government on the publication of a notification to that effect under Section 3 (b) of the Act. The moment the notification contemplated by section 1 (4) was issued, the entire estate vests in the Government free of all encumbrances. It is pursuant to these provisions that the Gangole estate was sought to be abolished by the issue of the first mentioned notification.
(3.) The Gangole estate originally belonged to three brothers, the petitioner and Hota Venkata Surya Sivarma Sastry and Sitarama Sastry. The estate was divided into Gangole "?A "? Gangole "?B "? and Gangole "?C "? estates in the family partition and Gangole "?B "? estate was allotted to the share of the present petitioner. They were separately registered subsequently.;


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