THIMMAPURAM MUNAIAH Vs. STATE OF ANDHRA PRADESH
LAWS(APH)-2019-3-136
HIGH COURT OF ANDHRA PRADESH
Decided on March 05,2019

Thimmapuram Munaiah Appellant
VERSUS
STATE OF ANDHRA PRADESH Respondents

JUDGEMENT

Gudiseva Shyam Prasad - (1.)This writ of mandamus is filed by the petitioner under Article 226 of the Constitution of India to declare the list of beneficiaries, dated 04.02.2019 prepared by the 3rd respondent with ineligible persons for extending subsidies under Self Employment Transport Sector Scheme for Anantapur District, as arbitrary and illegal and the petitioner thereby sought for direction to the respondents 2 to 4 to prepare the list of beneficiaries with eligible persons for sanctioning subsidies under Self Employment Transport Sector Scheme.
(2.)The State Government of Andhra Pradesh has initiated Schedule Class Artisans assistance scheme. The primary objectives of Scheme are;
1) Minimization of human drudgery,

2) Enhancement of productivity and production levels,

3) Improvement of product/service quality,

4) Increasing income levels of Schedule Class People,

5) Modernization of process operations, and

6) Improving competitive abilities of Schedule Class persons and essentially focus on providing loan with bank linkage for procurement of hand tools, hand held powered tools and small equipment. The project is implemented throughout the State in all Mandals/Municipalities/Municipal Corporations depending on Schedule Class Population of the respective Districts. On the recommendations of the Ministers for implementation of Self Employment Scheme, the concerned department issued G.O.Ms.No.10, dated 31.12.2013 and thereby issuing guidelines for implementation of scheme. Respondents 1 and 2 have sanctioned loan to prospective Scheduled Class self employed eligible persons under the NSFDC scheme.

In the month of February, 2019, respondents 3 and 4 have prepared a list of proposed beneficiaries for granting loans,. The name of the petitioner was not there in the list of beneficiaries. The petitioner claims that he secured 32 marks as per his information in the test conducted by the respondents 3 and 4. The District Collector (3rd respondent herein) is the Chairman of the District Monitoring Committee and the Executive Director of Andhra Pradesh State Schedule Class Co-operative Finance Corporation Ltd., Anantapur District.

(3.)The petitioner has filed provisional list of selected candidates and their marks by the District Scheduled Caste service Co-operative Society Limited, Anantapur, 2018-2019. By filing the said document, counsel for the petitioner submits that the persons who secured 32 marks were also selected, but the petitioner who is similarly situated who has also secured 32 marks was not selected. Therefore, the petitioner has made representation to the 3rd respondent through on line on 06.02.2019.
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