ANISETTI VENKATA NAGENDRA BABU Vs. STATE OF ANDHRA PRADESH
LAWS(APH)-2019-10-53
HIGH COURT OF ANDHRA PRADESH
Decided on October 14,2019

Anisetti Venkata Nagendra Babu Appellant
VERSUS
STATE OF ANDHRA PRADESH Respondents


Referred Judgements :-

LALITA KUMARI VS. GOVT. OF U.P. [REFERRED TO]


JUDGEMENT

- (1.)This is a writ of Mandamus filed by the petitioner for a direction to the 2nd respondent to register the FIR against the persons who are illegally interfering in respect of R.S.No.398/1A at Yadavolu Village, Devarapalli Mandal, West Godavari District.
(2.)Heard the learned counsel for the petitioner and learned Government Pleader for Home.
(3.)The case of the petitioner is that the petitioner is the absolute owner of agricultural land admeasuring an extent of Ac 6.12 cents in R.S.No.398/1A at Yadavolu Village Devarapalli Mandal, West Godavari District. Some third parties are trying to grab the land of the petitioner. They unlawfully entered into his land and damaged the crop worth of Rs.1,00,000/-. He went to Police Station on 07.09.2019 and gave complaint personally. But, the Sub Inspector of Police refused to receive the complaint. The Inspector of Police has returned the complaint stating that the address was 'insufficient'.
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