Y RAMANA REDDY Vs. STATE OF ANDHRA PRADESH
LAWS(APH)-2019-8-45
HIGH COURT OF ANDHRA PRADESH
Decided on August 21,2019

Y Ramana Reddy Appellant
VERSUS
STATE OF ANDHRA PRADESH Respondents

JUDGEMENT

G. Shyam Prasad, J. - (1.)This is a Writ of Mandamus seeking for declaring the action of respondent Nos. 2 and 3 in not supplying the essential commodities to the Fair Price Shop of Petitioner bearing No.1242014 of Damavandlapalli Village, Nallacheruvu Mandal, Ananthapuramu District as illegal and arbitrary.
(2.)Heard learned counsel for the petitioner and the learned Government Pleader for Civil Supplies.
(3.)The case of the petitioner is that he was appointed as permanent Fair Price Shop Dealer for the Shop bearing No. 1242014 of Damavandlapalli Village, Nallacheruvu mandal, Ananthapuramu in the year 2001. On 13-08-2019 the respondent authorities inspected his shop and found variation of 13 kgs 5 grams out of 35 Quintals 39 Kgs, which is under permissible limits, as per Clause 29 of A.P. Public Distribution Control Order, 2018 and thereafter conducted panchanama by seizing certain quantity of essential commodities including Iris mission and handed over the same to Mandal Revenue Inspector for safe custody. Thereafter, Respondent No.3 forwarded the above said Panchanama to Respondent No.2 for initiation of 6-A Proceedings under E.C. Act and as 6-A proceedings are pending, respondent No.2 is not supplying the essential commodities to the Fair Price Shop of the Petitioner due to local political pressure.
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