STATE OF ANDHRA PRADESH Vs. G.V.NARASIMHA RAO
LAWS(APH)-2019-2-21
HIGH COURT OF ANDHRA PRADESH
Decided on February 12,2019

STATE OF ANDHRA PRADESH Appellant
VERSUS
G.V.Narasimha Rao Respondents




JUDGEMENT

A.V.SESHA SAI,J. - (1.)Since the issues involved in these two Writ Petitions are the same and contentions raised are also the same, this Court deems it appropriate to dispose of these two Writ Petitions by way of this Common Order.
(2.)Respondents in the Original Applications on the file of the Andhra Pradesh Administrative Tribunal are the petitioners in these writ petitions.
(3.)W.P. No.44023 of 2017 challenges the order passed by the Tribunal dated 29.01.2014 in O.A. No.2776 of 2011 with V.M.A. No.632 of 2013. In W.P. No.43882 of 2017 challenge is to the order dated 08.10.2013 passed by the Tribunal in O.A. No.2768 of 2011 with V.M.A. No. 159 of 2013. By way of the orders impugned in these Writ Petitions, the Tribunal allowed the Original Applications filed by the respondents herein by setting aside the show cause notice dated 20.10.2010 issued by the State Government.
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