N. SHANKAR Vs. PRL. SECY. , REV. DEPT.
LAWS(APH)-2019-9-61
HIGH COURT OF ANDHRA PRADESH
Decided on September 04,2019

N. SHANKAR Appellant
VERSUS
Prl. Secy. , Rev. Dept. Respondents

JUDGEMENT

C. Praveen Kumar, J. - (1.)The present writ petition in the form of Public Interest Litigation is filed by one N.Shankar, resident of S.C.Colony, Turakapalli Village, Gooty Mandal, Anantapuram District, seeking issuance of writ of Mandamus to declare the action of the respondents 2 to 4 in not taking action against the 5th respondent's illegal constructions on the road margin in between the Plot Nos.71, 72, 73, 74, 75, S.C.Colony, Turakapalli, Gooty Mandal, Anantapuram District, as illegal, improper, arbitrary and contrary to law.
(2.)Heard both sides.
(3.)Learned counsel for the petitioner would submit that the 5th respondent is constructing a house by encroaching 30' road in Turakapalli S.C.Colony and though residents of the colony made a request to the 5th respondent not to raise any constructions on the road margin, but there was no response from her. It is pleaded that when the 5 th respondent is proceeding with the construction activities, P.L.C.No.91 of 2017 came to be filed by the petitioner making respondents 3 and 4 as party respondents apart from making others as party respondents. It is stated that the residents of colony also made a representation dated 08.08.2017 to the Authorities seeking removal of the encroachments. The inaction on the part of the respondent Authorities lead to filing of the present writ petition.
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