PRABHAKAR RAO Vs. STATE OF TELANGANA
LAWS(APH)-2019-3-57
HIGH COURT OF ANDHRA PRADESH
Decided on March 19,2019

PRABHAKAR RAO Appellant
VERSUS
State of Telangana Respondents




JUDGEMENT

Sanjay Kumar, J. - (1.)The prayer of the petitioners in this case reads as under:
''For the reasons stated in the accompanying affidavit, it is hereby prayed that this Hon'ble Court may be pleased to issue a Writ, Order or Direction more particularly one in the nature of Writ of Mandamus declaring the action of the 3rd respondent in Unilateral Cancellation of Sale Deed bearing Document No.25433/2006 dated 14-12-2006 and Unilateral Cancellation Sale Deed bearing Document No.25434/2006 dated 14-12-2006 in respect of the lands in sy.no.297 of Puppalguda Village, Gandipet Mandal as arbitrary, illegal, without jurisdiction and in violation of principles of natural justice and violation of Articles 14, 21 and 300- A of Constitution of India and the ratio laid down by this Honourable Court in Thota Ganga Lakshmi and anr V/s Government of Andhra Pradesh and an Other, 2010 15 SCC 207 and consequently set aside the same and pass such further order or orders as are deemed fit and proper in the circumstances of the case.'

(2.)Heard Sri K.Ravinder Reddy, learned counsel representing Sri Venkata Siddhartha, learned counsel for the petitioners, and Sri E.Madan Mohan Rao, learned counsel appearing for Sri Praveen Kumar Dubey, learned counsel for respondents 4 to 6.
(3.)It is an admitted fact that the registered Sale Deed dated 18.02.1995 bearing Document No.1894 of 1995 and the registered Sale Deed dated 18.02.1995 bearing Document No.1895 of 1995 were unilaterally cancelled by the vendors under registered Cancellation Deed dated 14.12.2006 bearing Document No.25433 of 2006 and registered Cancellation Deed dated 14.12.2006 bearing Document No.25434 of 2006. Aggrieved by the said unilateral cancellation, the vendees under the sale deeds are before this Court.
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