STATE OF ANDHRA PRADESH Vs. GUNTIKINDA SUBBAREDDY
LAWS(APH)-2019-8-9
HIGH COURT OF ANDHRA PRADESH
Decided on August 13,2019

STATE OF ANDHRA PRADESH Appellant
VERSUS
Guntikinda Subbareddy Respondents


Referred Judgements :-

LAO-CUM-REVENUE DIVISIONAL OFFICER,CHEVELLA DIVISION,DOMALGUDA,HYDERABAD AND OTHERS VS. MEKHALA PANDU AND OTHERS [REFERRED TO]


JUDGEMENT

M. Satyanarayana Murthy, J. - (1.)Since the issue involved in all these appeals is one and the same, they are heard together and are being disposed of by this common order.
(2.)Writ Appeals Nos.1543 & 1550 of 2018 under Clause 15 of Letters Patent are filed by the State Government aggrieved by the common order of the learned single Judge of the High Court of Judicature at Hyderabad for the State of Telangana and the State of Andhra Pradesh, dated 6.8.2018 in W.P.Nos.35981 and 40002 of 2015 respectively, while Writ Appeal No.1544 of 2018 is filed by the State Government aggrieved by the order of the learned single Judge of the High Court of Judicature at Hyderabad for the State of Telangana and the State of Andhra Pradesh, dated 30.7.2018 in W.P.No.39983 of 2015, whereby the appellants herein are directed to pay compensation in terms of the guidelines issued by the Larger Bench of the erstwhile High Court of A.P., Hyderabad in LAO-cum-Revenue Divisional Officer, Chevella Division, Domalguda, Hyderabad and others Vs. Mekhala Pandu and others, 2004 AIR(AP) 250.
(3.)The respondents-writ petitioners became the owners of the lands assigned to them by the appellants herein and they are continuing in possession and enjoyment of the same. While they were cultivating their lands, the lands were acquired by the appellants for the purpose of formation of new Broad Gauge railway line and thereupon, the appellants issued proceedings, which were impugned in the above writ petitions.
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