P. MOHANAMBA Vs. STATE OF ANDHRA PRADESH AND ORS.
LAWS(APH)-2019-12-13
HIGH COURT OF ANDHRA PRADESH
Decided on December 19,2019

P. Mohanamba Appellant
VERSUS
State of Andhra Pradesh and Ors. Respondents




JUDGEMENT

- (1.)This writ petition is filed under Article 226 of the Constitution of India to issue Writ of Mandamus, declaring the order issued by the second respondent (C1)/802/2019 dtd. 2/12/2019 cancelling the authorization of the petitioner's Fair Price Shop No.1049046 situated at Pedakantipalle Village, G.D.Nellore Mnadal, Chittoor District, without assigning any valid reasons and without following the procedure as contemplated under Andhra Pradesh State Targeted Public Distribution System (Control) Order, 2008 (for short 'Control Order') and consequently set aside the same.
(2.)The petitioner is a permanent Fair Price Shop Dealer for Shop No.1049046 situated at Pedakantipalle Village, G.D.Nellore Mandal, Chittoor District, obtained authorization under Clause 5 of the Control Order, 2008 which is valid upto 31/3/2021. It is further submitted that, in the meanwhile for convenience to the cardholders, the shop was shifted to Thimmireddipalle Village as per proceedings dtd. 4/3/2016 issued by the Revenue Divisional Officer, Chittoor, appointing authority as per Control Order, 2008.
(3.)Earlier, this petitioner filed W.P.No.14312 of 2019 to direct the respondents to supply stock to the petitioner, as her authorization is still subsisting and the said writ petition was disposed of on 23/9/2019 directing the authorities to supply essential commodities to this petitioner.
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