TELLAGAM SETTY BABU Vs. STATE OF ANDHRA PRADESH
LAWS(APH)-2019-2-6
HIGH COURT OF ANDHRA PRADESH
Decided on February 04,2019

Tellagam Setty Babu Appellant
VERSUS
STATE OF ANDHRA PRADESH Respondents

JUDGEMENT

M.Seetharama Murti - (1.)This writ petition, under Article 226 of the Constitution of India, is filed by the petitioner seeking verbatim the following relief/s:
"..to issue writ, order or direction, more particularly one in the nature of Writ of Mandamus, declaring the Endorsement of the District Collector/2nd respondent in Roc.F6/12/22 lands/CNg/2018, dated 1-11-2018, rejecting the application of the petitioner for deletion of his land in Sy.No.307/2A, B, admeasuring Ac.5.52 cents, situated at Chandragiri village and Mandal, Chittoor District from the list of prohibited properties under Section 22-A of the Registration Act and also the action of the Registering authority in not registering the document in respect of subject land, as being arbitrary, illegal, unreasonable and contrary to the provision of the Registration Act and the orders of the Government and also violative of Articles 21 and 300-A of the Constitution of India and set aside the said endorsement and issue a consequential direction directing the registering authority to register the said land without treating the same as prohibited property and pass such other order or other orders as this Hon'ble Court deems fit and proper."

(2.)I have heard the submissions of Sri A. Giridhar Rao, learned counsel appearing for the petitioner, of the learned Government Pleader for Revenue appearing for the respondents 1 to 5; and, of the learned Government Pleader for Stamps and Registration appearing for the 6th respondent. I have perused the material record.
(3.)Learned counsel appearing for the petitioner submits that since the assignment is prior to 1954, the issue involved in the present writ petition is covered by the terms of G.O.Ms. No. 575, dated 16-11-2018, whereby, the Government ordered for deletion of Government lands assigned prior to 1954 from the purview of Section 22-A of the Registration Act, 1908. He, therefore, prays for granting the relief.
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