PALANI PICTURE PALACE Vs. STATE OF A.P.
LAWS(APH)-2019-10-37
HIGH COURT OF ANDHRA PRADESH
Decided on October 23,2019

Palani Picture Palace Appellant
VERSUS
STATE OF A.P. Respondents

JUDGEMENT

G Shyam Prasad, J. - (1.)This writ petition is filed under Article 226 of the Constitution of India seeking to issue a writ of Mandamus declaring the action of the respondents in not permitting the petitioners to run their theatres as per the rates mentioned in their applications though G.O.Ms.No.100, dated 26.04.2013 issued by the 1st respondent is set aside by virtue of orders passed in WP No.18779 of 2014 and batch dated 31.10.2016 allowing the cinema theatres to run as per the rates informed to the licensing authority, as illegal and arbitrary and consequently, permit the petitioners to collect price as per their applications dated 10.10.2019 and 15.10.2019.
(2.)Heard arguments of learned counsel for the petitioners and learned Government Pleader for Home appearing for respondents.
(3.)The brief facts of the case are that the petitioners are the owners of the theatres situated in Chittoor District. On earlier occasion, a batch of writ petitions was filed by the owners of various theatres questioning the validity of the orders dated 11.07.2011 passed by the Government in G.O.Ms.No.181. This Court struck down the said G.O. holding it as illegal and arbitrary and directed the Government to constitute a fresh committee with the Chief Secretary as Chairperson and with some other members for the purpose of suggesting the factors to be considered while fixing or increasing the rates of tickets in various classes of Cinema Theatres.
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