VISHAKAPATNAM CO OPERATIVE MOTOR TRANSPORT SOCIETY LIMITED Vs. M SUBBA RAO
LAWS(APH)-1954-12-1
HIGH COURT OF ANDHRA PRADESH
Decided on December 10,1954

VISHAKAPATNAM CO-OPERATIVE MOTOR TRANSPORT SOCIETY LTD. Appellant
VERSUS
M.SUBBA RAO Respondents

JUDGEMENT

- (1.) This is a petition under Art. of the Constitution of India for the issue of a Writ of Certiorari to call for the records in Case No. 482 of 1953 on the file of the Commissioner for Workmens Compensation of Andhra at Madras and to issue an appropriate writ quashing the orders of the Commissioner for Workmens Compensation.
(2.) A preliminary objection was raised by the respondents Advocate that the Writ Petition is not maintainable in as much as the Commissioner for Workmens Compensation has his office at Madras, outside the territorial juririsdiction of the High Court of Andhra.
(3.) Following the decisions of the Supreme Court in -- Election Commr., India v. Saka Venkata Rao, AIR 1953 SC 210 (A) the learned Chief Justice of Andhra held in -- V. Janaiah v. Board of Revenue, Andhra, (S) AIR 1935 Andhra 23 (B) that the Board, which is situated in the City of Madras, is not within the area of the Andhra State over which the Andhra High Court has jurisdiction and that no Writ under Article 226 could be issued to it. In this view, Writ Petition must be held to be not maintainable.;


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