K SATYANARAYANA RAO Vs. STATE OF TELANGANA
LAWS(APH)-2019-3-85
HIGH COURT OF ANDHRA PRADESH
Decided on March 14,2019

K Satyanarayana Rao Appellant
VERSUS
State of Telangana Respondents


Referred Judgements :-

UNION OF INDIA & OTHERS V. SUSHIL KUMAR MODI AND OTHERS [REFERRED TO]


JUDGEMENT

P. Naveen Rao, J. - (1.)Heard learned counsel for petitioners and the learned Government Pleader for Home for respondents.
(2.)In these two writ petitions, the grievance of the petitioners is against delay in completing the investigation in Crime Nos.46 and 47 of 2018, respectively, registered on 14.06.2018 in Domakonda Police Station, Kamareddy District. In view of the same, these writ petitions are disposed of by this common order.
(3.)According to petitioner in W.P.No.2654 of 2019, he and his brother-K.Rajeshwar Rao inherited the property of late Raja Omapathi Rao and are exclusive owners and possessors of the property located in the inner fort wall at Domakonda Fort of Domakonda village. According to petitioner, it consists of vacant land, several buildings known as 'Addala Bungalow' and outhouses located next to 'Addala Bungalow' and outhouse in front of 'Addala Bungalow'.
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