A. ANANTHAMMA Vs. STATE OF A.P.
LAWS(APH)-2019-10-30
HIGH COURT OF ANDHRA PRADESH
Decided on October 31,2019

A. Ananthamma Appellant
VERSUS
STATE OF A.P. Respondents




JUDGEMENT

D. V. S. S. Somayajulu, J. - (1.)A large number of writ petitions have been filed questioning the action taken by the State-authorities in terminating the services of the petitioners under the "Mid Day Meal Scheme". Among all these cases, WP.Nos.11488, 11743, 13055 and 14573 of 2019 were taken up for hearing.
(2.)Learned counsel representing the petitioners in these four matters took the lead and argued the same. Learned Government Pleader appearing for the respondents replied in all these matters. All the other counsels who have filed the large batch of writ petitions essentially adopted the submissions made by the learned counsels, who took the lead.
(3.)The status of various petitioners in the batch of writ petitions is described as follows:
WP.No.8037 of 2019: Petitioners in this writ petition are claiming to be appointed as cooks by the Mid Day Meal Implementation Committee. They are claiming obstruction from discharge of services.

WP.No.10661 of 2019: The petitioner is claiming to be cook. Respondents are trying to terminate his services without notice.

WP.No.11488 of 2019: The petitioner is claiming to be Mid Day Meal Agency. Show cause notice was issued to which reply was given.

WP.No.11510 of 2019: Petitioner is claiming tobe an implementing agency. Show cause notice was given and explanation was offered.

WP.No.11743 of 2019: Petitioner is claiming to be Mid day meal agent. Show cause notice was given. Explanation is also furnished. Its services are terminated.

WP.No.11769 of 2019: Petitioner is a group of people who are given permission to cook meals. Its services are terminated without notice.

WP.No.11788 of 2019: Petitioners are claiming to be the cooking agency. Their services are being terminated without any notice.

WP.No.12696 of 2019: Petitioner is claiming to be the cooking agency. Its services are being terminated without any notice. Representation submitted by the petitioner.

WP.No.13054 of 2019: Petitioner is claiming to be the member of the helping group appointed for cooking. Services were terminated without notice.

WP.No.13055 of 2019: Petitioner is claiming to be a Mid Day Meal agency. Services are terminated without notice.

WP.No.13657 of 2019: Petitioner is claiming to be a group leader of self styled group entrusted with the work of supply of Mid Day Meals. Notice given, explanation also submitted.

WP.No.13776 of 2019: Petitioner is a Mid day meal program worker. Work is terminated and a new party is appointed without any notice.

WP.No.13916 of 2019: Petitioner is a society represented by team leader. Services are discontinued without any notice.

WP.No.14010 of 2019: Petitioner is an implementing agency. Show cause notice was issued. Termination was carried out.

WP.No.14170 of 2019: Petitioner claims to be implementing agency. Show cause notice issued. Termination is implemented and effected.

WP.No.14242 of 2019: Petitioner is an implementing agency. A Show cause notice was issued. Services are terminated.

WP.No.14573 of 2019: Petitioner is a Sangam-association engaged as a Mid Day Meals agency. Services are terminated without notice.

WP.No.14574 of 2019: Petitioner is a Mid Day Meals agent. Service is termination without any notice.

WP.No.14715 of 2019: Petitioner claims to be Mid Day Meal worker. Services were termination without any notice.

WP.No.14938 of 2019: Petitioner is a Mid Day Meal worker Agency. Its services were terminated without any notice.

WP.No.15014 of 2019: Petitioner claims to be a Mid Day Meal Worker Agency. Its services were terminated without any notice.

WP.No.15042 of 2019: Petitioner claims to be a Mid Day Meal Programmer. Its services were terminated without any notice.

WP.No.15043 of 2019: Petitioner is a Mid Day Meal worker Agency. Its services were terminated without any notice.

WP.No.15063 of 2019: Petitioner claims to be an agent. Its services were terminated without any notice.

WP.No.15121 of 2019: Petitioner is a Mid Day Meal worker Agency. Its services were terminated without any notice.

WP.No.15164 of 2019: Petitioner is a Mid Day Meal worker Agency. Its services were terminated without any notice.

WP.No.15173 of 2019: Petitioner is a Mid Day Meal worker Agency. Its services were terminated without any notice.

WP.No.15205 of 2019: Petitioner is a Mid Day Meal worker Agency. Its services were terminated without any notice.

WP.No.15220 of 2019: Petitioner is a Mid Day Meal worker Agency. Its services were terminated without any notice.

WP.No.15534 of 2019: Petitioner is a Mid Day Meal Worker Agency. Show cause notice is given. Explanation was furnished.

WP.No.15556 of 2019: Petitioner claims to be a member of the group appointed for cooking. Show cause notice is given. Its services were terminated without any notice.

WP.No.15928 of 2019: Petitioner himself styled as a Mid Day Meal Agency. Its services were terminated without any notice.

WP.No.16118 of 2019: Petitioner styles herself as Organizer. Show cause notice received. Reply given.

WP.No.16119 of 2019: Petitioner states that she was appointed to Mid Day Meal. Show cause notice was given and reply was also given.

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