VALLABHANENI VAMSI MOHAN Vs. STATE OF ANDHRA PRADESH AND ORS.
LAWS(APH)-2019-12-36
HIGH COURT OF ANDHRA PRADESH
Decided on December 03,2019

Vallabhaneni Vamsi Mohan Appellant
VERSUS
State of Andhra Pradesh and Ors. Respondents


Referred Judgements :-

SUDHIR BHASKARRAO TAMBE V. HEMANT YASHWANT DHAGE [REFERRED TO]
RANJIT D UDESHI VS. STATE OF MAHARASHTRA [REFERRED TO]
AJAY GOSWAMI VS. UNION OF INDIA [REFERRED TO]
SAKIRI VASU VS. STATE OF U P [REFERRED TO]
AVNISH BAJAJ VS. STATE [REFERRED TO]
DOLIBEN KANTILAL PATEL VS. STATE OF GUJARAT [REFERRED TO]
LALITA KUMARI VS. GOVT. OF U.P. [REFERRED TO]
AVEEK SARKAR VS. STATE OF WEST BENGAL [REFERRED TO]
SEBASTIAN VADAKKUMPADAN VS. SHINE VARGHESE [REFERRED TO]


JUDGEMENT

- (1.)This writ petition is filed under Article 226 of the Constitution of India questioning the inaction of the respondent No.4 in not registering the crime against the accused mentioned in the complaint lodged by the petitioner dtd. 16/9/2019 and to declare the inaction of the respondent No.4 as illegal, arbitrary and unconstitutional, consequently direct the respondents to follow the guidelines issued by the Apex Court in "Lalita Kumari v. Government of Uttar Pradesh, (2014) 2 SCC 1".
(2.)The petitioner - Dr.Vallabhaneni Vamsi Mohan, is a Member of Legislative Assembly representing Gannavaram Assembly Constituency in Andhra Pradesh Legislative Assembly. He also floated a charitable institution in the interest of public service and good in the name of "Smt. Vallabhaneni Aruna Charitable Trust" in memory of his mother. With the consistent work and inclination, by doing social work, the petitioner gained and gathered reputation not only in his constituency but also across Krishna District and the state of Andhra Pradesh.
(3.)Some persons including Byreddy Siddarth Reddy and others are making false allegations, baseless accusations against the petitioner and his family, putting them in constant fear and threat to life. They are also spreading wild allegations against him, threatening him and his family through online public domain forums and social network such as Facebook, WhatsApp, Twitter and such other networks. The rumors and wild allegations spreading against him by the aforesaid persons put him and his family in an inconvenient position.
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