PISIPATI KAMESWARI Vs. STATE OF ANDHRA PRADESH
LAWS(APH)-2019-9-63
HIGH COURT OF ANDHRA PRADESH
Decided on September 13,2019

Pisipati Kameswari Appellant
VERSUS
STATE OF ANDHRA PRADESH Respondents

JUDGEMENT

Kongara Vijaya Lakshmi, J. - (1.)This writ petition is filed questioning the impugned notice dated 17.08.2019 issued by the 3rd respondent.
(2.)Case of the petitioner is that, she is residing at Peta Kalidindi village, Kalidindi Mandal, Krishna District; her house is located at the corner of the street surrounded on three sides by the road and opposite to Venkateswaraswamy Temple; between the temple premises and her house, there is a panchayat cement road; on both sides of the road, there is a panchayat land; one Mr. Athreya Babu, who is the Pujari of the temple, constructed a new house in the temple premises and left the drainage onto the road towards the house of the petitioner; petitioner and her son submitted a representation before the Grievance Cell, Collectorate, Machilipatnam on 01.07.2019 and also to the Panchayat Office, Kalidindi village and to the 3rd respondent requesting them to stop flowing of the drainage water from the house of Pujari; instead of taking action on her representation, the 3rd respondent issued impugned notice directing the petitioner to appear before him for conducting survey of her land. Impugning the said notice, the present writ petition is filed.
(3.)Learned Government Pleader appearing for the 3rd respondent submits that based on the complaint of the petitioner's son to the District Collector in 'spandana programme', the 3rd respondent issued the impugned notice to the petitioner and her son, and also to the Panchayat Secretary and one Athreya Babu, against whom the petitioner made complaint, calling upon them to attend the survey along with required documents and there are no reasons to interfere with the impugned notice.
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