TATA JAYAPRAKASH NARAYANA Vs. STATE OF ANDHRA PRADESH
LAWS(APH)-2019-9-5
HIGH COURT OF ANDHRA PRADESH
Decided on September 05,2019

Tata Jayaprakash Narayana Appellant
VERSUS
STATE OF ANDHRA PRADESH Respondents




JUDGEMENT

T Rajani, J. - (1.)This writ petition, under Article 226 of the Constitution of India, is filed seeking to set aside the G.O.Ms.No.55, Backward Classes Welfare (C), dated 10.07.2019, of the 1st respondent with regard to the cancellation of petitioner s appointment through G.O.Rt.No.135, Backward Classes Welfare (C) Department, dated 20.02.2019, and subsequently to continue the petitioner as Chairman of A.P.Toddy and Neera Cooperative Finance Corporation for the remaining period by paying arrears of monthly salary as well as other remuneration with interest.
(2.)Heard Sri K.Rama Koteswara Rao, learned counsel for the petitioner; Sri P.Sudhakar Reddy, learned Additional Advocate General appearing for the 3rd respondent; learned Government Pleader for Social Welfare and learned Government Pleader for GAD appearing for respondents 1, 2 and 4.
(3.)The petitioner was appointed as Chairman of Andhra Pradesh Toddy Tappers Cooperative Finance Corporation Ltd, by virtue of G.O.Ms.No.40, Backward Classes Welfare (C) Dept, dated 20.02.2019. The petitioner assumed charge on 21.02.2019 and gave a joining report by virtue of the report, dated 05.07.2019, to the Principal Secretary to the Government BC Welfare Department. By virtue of G.O.Rt.No.135, Backward Classes Welfare (C) Department, dated 20.02.2019, the petitioner was nominated for the said post for a period of one year from the date of assumption of charge and subsequently, the said nomination was cancelled by virtue of G.O.Ms.No.55, dated 10.07.2019. Aggrieved by the said cancellation, the petitioner approached this court by way of this writ petition.
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