VENKATESWARA VETERINARY UNIVERSITY NON TEACHING Vs. STATE OF ANDHRA PRADESH
LAWS(APH)-2019-9-6
HIGH COURT OF ANDHRA PRADESH
Decided on September 05,2019

Venkateswara Veterinary University Non Teaching Appellant
VERSUS
STATE OF ANDHRA PRADESH Respondents


Referred Judgements :-

K.D.SHARMA V. STEEL AUTHORITY OF INDIA LIMITED [REFERRED TO]


JUDGEMENT

D V S S Somayajulu, J. - (1.)This writ petition is filed by the petitioners seeking a writ of Mandamus declaring that memo dated 25.07.2019 issued by the 3rd respondent as illegal, arbitrary without jurisdiction or authority etc., and to set aside the same.
(2.)This memo is issued by the 3rd respondent for holding elections for the "SVVU Non-Teaching Employees Central Association (No.339/2005)".
(3.)This Court has heard Sri T.Lakshminarayana, learned counsel for the petitioners and Sri Y.V.Ravi Prasad, learned senior counsel representing Sri Y.V.Anil Kumar, counsel for the respondents.
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