N. SESHAIAH Vs. SOUTH CENTRAL RAILWAY
LAWS(APH)-2019-9-22
HIGH COURT OF ANDHRA PRADESH
Decided on September 18,2019

N. Seshaiah Appellant
VERSUS
SOUTH CENTRAL RAILWAY Respondents





Cited Judgements :-

CHAITANYA GODAVARI GRAMEENA BANK VS. K. RAVI KUMARI [LAWS(APH)-2022-3-60] [REFERRED TO]


JUDGEMENT

M.Satyanarayana Murthy, J. - (1.)The unsuccessful petitioner before the learned single judge in Writ Petition No.7509 of 2019 preferred this appeal under Clause 15 of the Letters Patent, assailing the order of dismissal dated 18th June, 2019.
(2.)Parties to the appeal hereinafter will be referred to as the petitioner and respondent for the sake of convenience.
(3.)The petitioner filed Writ Petition under Article 226 of the Constitution of India for issuance of writ of Mandamus declaring the action of the 2nd respondent vide his letter dated 23.5.2019 directing the petitioner to file an affidavit declaring that the petitioner is not having more than one catering unit for the purpose of renewal of his stall is without jurisdiction, suffering from non-application of mind, highly arbitrary, unjust, illegal and contrary to the terms and conditions of the license deed of the petitioner, unsustainable and violative of Articles 14 and 21 of the Constitution of India. Consequently, direct the 2nd respondent to renew the licence of the petitioner as per the terms and conditions of licence deed without reference to the circular No.22 of 2017, dated 15.3.2017.
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