KARRI VEERA GOAVINDU Vs. STATE OF ANDHRA PRADESH
LAWS(APH)-2019-9-18
HIGH COURT OF ANDHRA PRADESH
Decided on September 04,2019

Karri Veera Goavindu Appellant
VERSUS
STATE OF ANDHRA PRADESH Respondents

JUDGEMENT

C.Praveen Kumar, A.C.J. - (1.)Since the Writ Appeal is filed against the order in W.P.M.P. in Writ Petition No.24650 of 2016, with the consent of either the counsel, both the Writ Petition and Writ Appeal are being heard and disposed of by this common order.
(2.)One Karri Veera Govindu filed the present Writ Petition seeking issuance of writ of mandamus declaring the action of the 3rd respondent/the Station House Officer, Gajuwaka Police Station, in not completing the investigation in Cr.No.482 of 2014 dated 31.07.2014, as illegal, arbitrary and unconstitutional. He also sought a direction to respondents No.2 and 3, to provide police protection to the life of the petitioner, pending disposal of the writ petition.
(3.)Before going further, it would be useful to refer to the facts in issue.
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