KOSURI ANNAPURNA Vs. RANGANADHA SWAMY TEMPLE
LAWS(APH)-2019-9-65
HIGH COURT OF ANDHRA PRADESH
Decided on September 13,2019

Kosuri Annapurna Appellant
VERSUS
Ranganadha Swamy Temple Respondents


Referred Judgements :-

KARNAL IMPROVEMENT TRUST KARNAL VS. PARKASH WANTI DEAD [REFERRED TO]


JUDGEMENT

M. Venkata Ramana, J. - (1.)This Civil miscellaneous appeal is preferred against the order of A.P.Endowments Tribunal in O.A.No.03 of 2008, dated 30.05.2019.
(2.)The appellant is the respondent and the respondent is the petitioner in O.A.No.03 of 2008 on the file of the A.P. Endowments Tribunal at Pedakakani.
(3.)The respondent is a public religious temple notified under Section 6 (c) (ii) of A.P. Charitable and Hindu Religious Institutions and Endowments Act, 1987 (for short 'Act 30 of 1987'). This temple has several properties including the disputed dry land covering an extent of Ac.1.821/2 cents in S.No.63/1P at Gudilova Village, Anandapuram Mandal, Visakhapatnam District. It was stated in the application by the respondent-temple, filed under Section 83 (1) of Act 30 of 1987, that the appellant had encroached upon the above land and being in illegal occupation, has been running a brick industry there, without approval from any competent authority. Thus, it was claimed that there has been a change in the use of the land adversely affecting its fertility. Claiming further that the appellant failed to pay damages, which would have brought otherwise, not less than Rs.25,000/- per annum, the above application was presented, requiring eviction of the appellant there from.
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