SURA LAKSHMI DEVI Vs. STATE OF ANDHRA PRADESH
LAWS(APH)-2019-9-44
HIGH COURT OF ANDHRA PRADESH
Decided on September 12,2019

Sura Lakshmi Devi Appellant
VERSUS
STATE OF ANDHRA PRADESH Respondents


Referred Judgements :-

K B SANNAPPA VS. JOINT COLLECTIOR [REFERRED TO]
N J S TRADERS RICE MILL VS. STATE OF A P [REFERRED TO]


JUDGEMENT

G1 Shyam Prasad, J. - (1.)This is a writ of Mandamus filed by the petitioner-Fair Price Shop Dealer seeking to declare the proceedings in Ref.No.1(4)/563/2019, dated 11.07.2019 issued by the 2nd respondent, as illegal, arbitrary and violative of principles of natural justice, therefore, sought for set aside the same.
(2.)Heard the arguments of learned counsel for the petitioner and learned Government Pleader for Civil Supplies.
(3.)The petitioner is the Fair Price Shop Dealer of Bovillavaripalli Village, Badvel Mandal, YSR Kadapa District. The Vigilance and Enforcement Officials along with Mandal Revenue Inspector, Rajampet, have inspected the Fair Price Shop of the petitioner on 05.07.2019 at 11.30 a.m. and found certain irregularities. They have seized the entire stock under cover of panchanama in the presence of Mediators under Section 6-A of The Essential Commodities Act, 1955 (for short "the Act"). The Joint Collector, YSR District, has received report of the Tahsildar, Badvel dated 06.07.2019, and came to the conclusion that there is prima facie case of contravention of Control (order) 2018 and thereby suspended the Fair Price Shop authorization pending finalization of 6-A case as per the Control (order) 2018. On the request of the Tahsildar, Badvel Mandal, temporary nominee authentication was given to Sri Gurrala Hari Krishna, who is working as Village Revenue Assistant, Chennumpalli, for uninterrupted distribution of Essential Commodities to the cardholders of Bovillavaripalli Village.
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