PULI SWAMY Vs. STATE OF TELANGANA
LAWS(APH)-2019-3-63
HIGH COURT OF ANDHRA PRADESH
Decided on March 19,2019

Puli Swamy Appellant
VERSUS
State of Telangana Respondents

JUDGEMENT

Sanjay Kumar, J. - (1.)The prayer of the petitioner in this case reads as under:
"For the reasons stated in the accompanying affidavit, it is hereby prayed that this Honourable Court may be pleased to issue writ or direction more particularly one in the nature of writ of mandamus declaring the action of the Revenue Divisional Officer Jangaon Revenue Division the second respondent herein in entertaining the review petition No 2703/2016 and by passing interim stay dated 05102016 as illegal arbitrary null and void and violative of Art. 300A of the Constitution of India and also in violation of principles of natural justice and consequentially set aside the same and pass such other relief or reliefs as this Honble Court deems fit and proper in the circumstances of the case."

(2.)On 10.11.2016, an order was passed in this Writ Petition granting interim suspension of the order dated 05.10.2016, passed by the Revenue Divisional Officer, Jangaon Revenue Division, Jangaon District, noting that the said authority had passed the said order in exercise of review power which, prima facie, appeared to be illegal. WVMP No.845 of 2017 was filed by the 4th respondent to vacate the said order.
(3.)Heard Sri Ashok Reddy Kanathala, learned counsel for the petitioners and Ms. Madhavi, learned counsel representing Sri CAR. Seshagiri Rao, learned counsel for the 4th respondent.
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