MIRZA MUJAHID BAIG Vs. STATE OF TELANGANA
LAWS(APH)-2019-3-43
HIGH COURT OF ANDHRA PRADESH
Decided on March 11,2019

Mirza Mujahid Baig Appellant
VERSUS
State of Telangana Respondents

JUDGEMENT

Sanjay Kumar, J. - (1.)The petitioner seeks to challenge the order dated 13.02.2019 passed by the Joint Collector, Jayashankar-Bhupalapally District, in exercise of revisionary power under Section 9 of the Telangana Rights in Land and Pattadar Pass Books Act, 1971.
(2.)Heard Sri E.Madan Mohan Rao, learned counsel appearing for Sri Mirza Aijaz Ali Baig, learned counsel for the petitioner, and Sri J.Kanakaiah, learned counsel on caveat for respondent Nos.6 and 7.
(3.)Sri E.Madan Mohan Rao, learned counsel, would state that the Writ Petition is being given up against respondent Nos.8 and 9, officials of the revenue department, who were impleaded eo nomine. The Writ Petition is accordingly dismissed as against respondent Nos.8 and 9.
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