JALLIGAMPALA VENKATA SATYAMURTHY Vs. STATE OF ANDHRA PRADESH
LAWS(APH)-2019-10-12
HIGH COURT OF ANDHRA PRADESH
Decided on October 17,2019

Jalligampala Venkata Satyamurthy Appellant
VERSUS
STATE OF ANDHRA PRADESH Respondents




JUDGEMENT

D V S S Somayajulu, J. - (1.)This Writ Petition is filed by the petitioners seeking the following relief:
"....to issue a Writ of mandamus or any other appropriate writ declaring that the action of the 1st and 2nd respondents in obeying the suggestion/remark of the 5th respondent and directing conduct of an enquiry which may be preliminary or enquiry under Section 51 of the A.P. Cooperative Societies Act, 1964, without compliance of the ingredients of the said provision of law and at the instance of the 5th respondent-MLA, is arbitrary, without jurisdiction and malafide and direct the respondents 1 to 4 to forbear from conducting any enquiry at the instance of the 5th respondent into the affairs of the 6th and 7th respondent societies including enquiry under Section 51 of the Act and direct the respondents 1 to 4 to forbear from conducting any enquiry pursuant to the memo of the 1st respondent dated 16.072019 into the affairs of the 6th and 7th respondents and grant such other relief as it deems fit in the circumstances of the case."

(2.)This Court has heard Sri Vedula Venkata Ramana, learned senior counsel appearing for the petitioners and the learned Government Pleader for Cooperation appearing for the 1st to 4th respondents.
(3.)The essential action that is questioned in this case is the proposal of the 1st and 2nd respondents to conduct an enquiry into the affairs of the 6th and 7th respondents' societies.
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