TELANGANA STATE WAKF BOARD Vs. B DAMODAR
LAWS(APH)-2019-3-37
HIGH COURT OF ANDHRA PRADESH
Decided on March 01,2019

Telangana State Wakf Board Appellant
VERSUS
B Damodar Respondents

JUDGEMENT

Thottathil B. Radhakrishnan, J. - (1.)When the captioned writ appeals were taken up at the instance of the Telangana State Wakf Board, submissions are made on behalf of the writ petitioners in certain other cases also. Hearing the learned Senior Counsel for the parties, we noticed that there are all overlapping contentions in relation to the same stretch of land or parcels thereof. Very many contentions inter partes tend to be arising in the different writ petitions and therefore, those writ petitions were also ordered to be taken up and are listed and considered along with the writ appeals. This common Judgment/Order will relate to all of them.
(2.)Writ Appeal Nos.96 and 118 of 2019 are filed by the Telangana State Wakf Board and the Chief Executive Officer. The challenge levied through the Writ Appeals is against the interlocutory orders issued on I.A.No.1 of 2019 in Writ Petition Nos.2328 and 2327 of 2019. Those orders dated 07.02.2019 have essentially set at naught a notification issued by the Wakf Board in relation to certain properties.
(3.)Hearing the learned Senior Counsel for the Wakf Board and the learned Senior Counsel for the contesting respondent as well as the learned senior advocates representing in the other connected matters, namely, Writ Petition Nos. 19424 of 2017 and 3140, 3165, 11048, 11072, 11375 & 41502 of 2018, we are clear in our mind that there is every opportunity of contradictory orders being issued if all the Writ Petitions enlisted above are not taken up in one go for consideration for final hearing or for passing further interlocutory orders, including on any request for vacating the orders which have already been passed. This will bring consistency to all litigations which relate to the properties covered by the notification issued by the Wakf Board.
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