SUDALAGUNTA SUGARS LTD. Vs. TRANSMISSION CORPORATION OF ANDHRA PRADESH
LAWS(APH)-2019-8-82
HIGH COURT OF ANDHRA PRADESH
Decided on August 22,2019

Sudalagunta Sugars Ltd. Appellant
VERSUS
TRANSMISSION CORPORATION OF ANDHRA PRADESH Respondents


Referred Judgements :-

M. SURYAPRAKASHA GUPTA V. T.S. MUTHUSWAMI IYER [REFERRED TO]
SHANTI PRASAD DEVI V. SHANKAR [REFERRED TO]
STATE OF UTTAR PRADESH VS. LALJI TANDON [REFERRED TO]
A P STATE ROAD TRANSPORT CORPORATION VS. CENTRAL POWER DISTRIBUTION COMPANY [REFERRED TO]
HITKARINI SABHA VS. CORPORATION OF THE CITY [REFERRED TO]
RISHI KIRAN LOGISTICS PVT. LTD. VS. BOARD OF TRUSTEES OF KANDLA PORT TRUST [REFERRED TO]


JUDGEMENT

D.V.S.S.SOMAYAJULU, J. - (1.)This writ petition, under Article 226 of the Constitution of India, is filed by the petitioner for the following relief:
".....to issue a writ in the nature of a writ of mandamus or any other appropriate writ, Direction order or orders declaring the action of the respondents in refusing to renew the power purchase and wheeling agreement, dated 29.1.2000 entered between the 1st respondent APTRANSCO and the petitioner as communicated in the Lr. No. CGM/Projects and IPC/APSPDCL/F, Sudalagunta/D. No. 44/2019, dated 6.6.2019, of the 5th respondent as wholly arbitrary, illegal, offending the principles of Natural Justice and void and consequently direct the respondents to renew the said agreement for a period of twenty years with the same terms and conditions...."

(2.)Heard, Sri M.P. Chandramouli, learned Counsel appearing for the petitioner and Sri N. Shiva Reddy, learned Counsel appearing for respondents 4 to 7.
(3.)A counter-affidavit has also been filed on behalf of the contesting respondents.
Facts in brief:

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