SHEIK HUSSAIN AND SONS Vs. STATE OF ANDHRA PRADESH
LAWS(APH)-1963-4-1
HIGH COURT OF ANDHRA PRADESH
Decided on April 04,1963

SHEIK HUSSAIN Appellant
VERSUS
STATE OF ANDHRA PRADESH Respondents

JUDGEMENT

Satyanarayana Raju, J. - (1.) These petitions have been posted before a Full Bench because of a conflict of opinion between the decisions of two Division Benches of this Court, namely Ramamurthy Naidu v. State of Andhra Pradesh, AIR 1961 Andh Pra 344 and Narasimha Rao v. State of Madras (Now Andhra) (Unreported Judgment in W. P. 462 of 1953, D/- 29/07/1955).
(2.) One of these petitions, W. P. No. 84 of I960, was referred to a Division Bench by Mr. Justice Seshachalapathi. The Division Bench, consisting of Mr. Justice Jaganmohan Reddy and Mr. Justice Ananthanarayana Ayyar, referred that petition and the connected cases for the decision of a Full Bench.
(3.) These petitions, under Article 226 of the Constitution, are for the issue of Writs of Certiorari to quash the orders of the State Government under the Motor Vehicles Act. All of them raise identical questions for determination.;


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