MD ISHAQ S/O LATE MD CHAND Vs. STATE OF TELANGANA
LAWS(APH)-2019-3-88
HIGH COURT OF ANDHRA PRADESH
Decided on March 14,2019

Md Ishaq S/O Late Md Chand Appellant
VERSUS
State of Telangana Respondents

JUDGEMENT

P. Naveen Rao, J. - (1.)Heard learned counsel for petitioner and learned Government Pleader for Home.
(2.)Petitioners claim to be absolute owners and possessors of premises bearing No.16-9-406 Part (plots admeasuring 500 sq yds) and 16-9-406/9/16 Part (plot admeasuring 150 sq yds) in Survey No. 66 (Old) TS No. 19, Block A, Ward 181, Malakpet village, Hyderabad having purchased the same from M/s. Republic Cooperative Housing Society Ltd. Alleging illegal interference by officials of GHMC and Revenue department and trying to evict the petitioners under pilot project for beautification and protection of Moosi river and construction of compound wall, petitioners filed W P No. 27059 of 2017. This Court granted interim order which reads, "There shall be interim direction as prayed for. However, this order will not preclude the respondents from proceeding in according to law".
(3.)Petitioners further allege that in spite of knowledge of interim directions of this Court, the authorities continue to interfere with their possession and threatening them. Petitioner issued legal notice on 13.1.2018 and also filed complaint dated 14.7.2018. Alleging inaction in registering crime though cognizable offence is made out, this writ petition is filed.
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