B. GOWTHAM Vs. GOVERNMENT OF ANDHRA PRADESH
LAWS(APH)-2019-11-10
HIGH COURT OF ANDHRA PRADESH
Decided on November 07,2019

B. Gowtham Appellant
VERSUS
GOVERNMENT OF ANDHRA PRADESH Respondents




JUDGEMENT

D.V.S.S. Somayajulu, J. - (1.)With the consent of both the learned counsel these writ petitions are taken up for hearing.
(2.)This Court has heard Sri O. Manohar Reddy, learned counsel for the petitioners in both the matters, Sri Maheswara Rao Kuncham, learned counsel for the Anantapur Cooperative Town Bank Ltd., Anatapuramu, and the learned Government Pleader for Cooperation for the other respondents.
(3.)W.P.No.869 of 2019 is filed for the following relies -
"...to issue a writ of mandamus or any other appropriate writ or direction declaring the proceedings of the 3rd respondent issued in Rc.No.1199/2015-C, dt.10.08.2015 as illegal, arbitrary and contrary to the proceedings issued by the 2nd respondent in Rc.No.27061/2009-CR2, dt.21.12.2009 and pass such other or further orders as the Hon'ble Court feels deem fit and proper in the facts and circumstances of the case."

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