PETER SCHNEEBERGER Vs. MINISTRY OF HOME AFFAIRS
LAWS(APH)-2019-11-12
HIGH COURT OF ANDHRA PRADESH
Decided on November 07,2019

Peter Schneeberger Appellant
VERSUS
MINISTRY OF HOME AFFAIRS Respondents


Referred Judgements :-

MANEKA GANDHI VS. UNION OF INDIA [REFERRED TO]


JUDGEMENT

D.V.S.S. Somayajulu, J. - (1.)With the consent of both the learned counsel the Writ Petition itself has been taken up for hearing.
(2.)This Court has heard Sri P. Veera Reddy, learned Senior Counsel appearing on behalf of Sri Gani Vivek Karra, learned counsel for the petitioner and Sri B. Krishna Mohan, learned Assistant Solicitor General of India, appearing for the 1st and 6th respondents and the learned Government Pleader for Home (Respondents 2 to 5).
(3.)It is the case of the petitioner that he is a citizen of America. He has come to Visakhapatnam in Andhra Pradesh as a student in 1990 and continued to stay back in India. The petitioner arrived in India, more so to Andhra University in Visakhapatnam and he developed an affinity / admiration and thus stayed back in the city. After completion of his education he has also fulfilled the legal formalities and is now residing in the city of Visakhapatnam. He has started some companies also. The petitioner applied for a residential permit on 15.12.2018; submitted the requisite application etc., but the same was not processed, which lead to the filing of the present Writ Petition with a prayer to process the residential permit application. Apart from that the petitioner also sought permission to travel abroad for the purpose of visiting his sick father. The said permission was also denied on the ground that the petitioner is an accused in a criminal case. This inaction and rejection prompted filing the present Writ Petition.
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