B. RAJAN Vs. STATE OF ANDHRA PRADESH
LAWS(APH)-2019-11-21
HIGH COURT OF ANDHRA PRADESH
Decided on November 08,2019

B. Rajan Appellant
VERSUS
STATE OF ANDHRA PRADESH Respondents

JUDGEMENT

G Shyam Prasad, J. - (1.)This is a Writ of Mandamus filed by the petitioner declaring the order of the 4th respondent in issuing the Demand Notice No.1531/M/2005 dated 21.08.2019, as illegal and arbitrary.
(2.)The petitioner was granted quarry lease for silica sand in Survey No.36/P of Addepally Village, Chillakur Mandal, SPSR Nellore District over an extent of Ac.16.512 hectars in the year 2010. The 5th respondent constituted teams from various departments for joint inspection of Silica sand mining leases in various villages in Chillakur Mandal. The committee conducted an inspection of mining area granted to the petitioner, and submitted a report to the 4th respondent. Basing on the report, the 4th respondent issued a show cause notice dated 24.07.2019 to explain the discrepancy of the quantity of excavated material transported as per the pit measurements and the permitted quantity of the leased area. In reply to the show cause notice, the petitioner has submitted a representation on 08.08.2019 requesting the 4th respondent to furnish the information sought for in the letter to submit the reply to the show cause notice.
(3.)The grievance of the petitioner is that in spite of submitting representation to the 4th respondent, he has issued the impugned notice dated 21.08.2019 directing the petitioner to pay the total amount of Rs.4,70,91,675/-.
;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.