KOMMU PEDDA REDDEPPA Vs. STATE OF ANDHRA PRADESH
LAWS(APH)-2019-3-128
HIGH COURT OF ANDHRA PRADESH
Decided on March 06,2019

Kommu Pedda Reddeppa Appellant
VERSUS
STATE OF ANDHRA PRADESH Respondents

JUDGEMENT

M.Seetharama Murti - (1.)This writ petition, under Article 226 of the Constitution of India, is filed by the petitioner, seeking verbatim the following relief:
". to issue an order, direction or a writ of mandamus declaring the action of the respondents/revenue officials in listing the land of the petitioner in sy.no.552/2B to an extent W of Ac.3.76 of Bandameedakammapalle Village of Madanapalle Mandal of Chittoor District in the list of government lands under S.22-A of the Registration Act without notice and without taking any objections from the writ petitioner, thereby violating the principles of natural justice and the 4th respondent/Tahsildar, Madanapalle Mandal, encouraging and supporting the 5th respondent to encroach, grab and try to make constructions in the above land of the petitioner as illegal arbitrary, and unconstitutional and consequently direct the revenue authorities to delete the land in sy.No.552/2B to an extent of Ac.3-76 of Bandameedakammapalle village of Madanapalle Mandal of Chittoor District from the list of government lands listed under 5.22-A of the Registration Act and also direct the respondent 4 and 5 not to encroach, grab, interfere and not to try to make any constructions in the above land of the writ petitioner forthwith and pass such other order or orders.."

(2.)I have heard the submissions of learned counsel for the petitioner and of learned Government Pleader for Assignments appearing for the respondents 1 to 4 and of Sri V.R.Reddy Kowuri, learned counsel for the fifth respondent. The sixth respondent-Tahsildar, Madanapalle Mandal, is added as eo nominee party. Though notice was ordered and taken to the sixth respondent by the petitioner, learned counsel for the petitioner submits that return of the notice sent to the sixth respondent is awaited. As this Court is inclined to dispose of the writ petition at this stage, even before the service of notice on the sixth respondent, return or the notice sent to the sixth respondent need not be awaited.
(3.)I have perused the material record.
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