V S J ENTERTAINMENT PRIVATE LIMITED Vs. STATE OF ANDHRA PRADESH
LAWS(APH)-2019-8-56
HIGH COURT OF ANDHRA PRADESH
Decided on August 29,2019

V S J Entertainment Private Limited Appellant
VERSUS
STATE OF ANDHRA PRADESH Respondents

JUDGEMENT

Kongara Vijaya Lakshmi, J. - (1.)Heard the learned counsel for the petitioner and the learned Standing counsel for the 2nd respondent.
(2.)This writ petition is filed for the following relief:
".....declare the proceedings-notice dated 27.07.2019 issued by the 2nd respondent invoking Section 148(2) of the GHMC Act, 1955 directing the petitioner to vacate the subject property named as "Crazy World" admeasuring an extent of Ac.5.00 situated in Sy.Nos.564 and 656 within the NTR Manas Sarovar Park, Guntur, Andhra Pradesh on 31.07.2019 by 5 p.m. on 'as is where is basis', as illegal and arbitrary."

(3.)Brief facts of the case are that, the petitioner and the 2nd respondent entered into lease deed dated 04.07.2002 for development of recreational park with the name 'Crazy World' admeasuring an extent of Ac.5.00 situated in Sy.Nos.564 and 656 within the NTR Manas Sarovar Park, Guntur; the lease deed mandates that the petitioner shall invest in creating all the amenities and structures which are essential components of a recretaial park; the said lease deed is for a period of 15 years from 04.07.2002 to 03.07.2017; when the lease expired, petitioner made a representation seeking extension, but, the 2nd respondent issued memo dated 20.05.2017 directing the petitioner to vacate the subject premises; the said memo was questioned in WP No.21097 of 2017 and this Court granted interim direction, directing continuance of the lease subject to payment of enhanced lease amount; thereafter, the said writ petition was dismissed and the petitioner filed WA No.891 of 2018; pending adjudication of the writ appeal, the 2nd respondent vide proceedings dated 24.08.2018 extended the lease from 04.07.2017 to 31.07.2019; since the lease is going to end on 31.07.2019, petitioner filed representation before the 2nd respondent on 03.07.2019 seeking further extension of the lease; as no action has been taken on the representation of the petitioner by the 2nd respondent, petitioner filed WP No.9822 of 2019; during the course of hearing of the said writ petition, it was brought to the notice of this Court that the 2nd respondent issued impugned notice dated 27.07.2019 directing the petitioner to evict from the subject premises. Hence, the writ petition is filed challenging the said notice dated 27.07.2019 directing the petitioner to vacate the subject premises by 31.07.2019.
;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.