GOVERNMENT OF ANDHRA PRADESH Vs. T M KRISHNAVENI
LAWS(SC)-2006-8-43
SUPREME COURT OF INDIA (FROM: ANDHRA PRADESH)
Decided on August 11,2006

GOVERNMENT OF ANDHRA PRADESH Appellant
VERSUS
M.KRISHNAVENI Respondents





Cited Judgements :-

APOLLO GLENEAGLES HOSPITALS LIMITED VS. DAVID MANTOSH [LAWS(CAL)-2014-7-101] [REFERRED TO]
GOPI NATH VS. SHIV PRASAD [LAWS(ALL)-2009-8-342] [REFERRED]
THE STATE OF BIHAR AND ORS. VS. HELIOS CORPORATION LIMITED AND ORS. [LAWS(PAT)-2014-4-163] [REFERRED TO]
AMUDHAN VS. STATE [LAWS(MAD)-2021-1-59] [REFERRED TO]
COMPETENT AUTHORITY AND ADDITIONAL COLLECTOR VS. SHANTABEN DEVABHAI [LAWS(GJH)-2009-8-199] [REFERRED TO]
SHANTI DEVI VS. SHEO PRASAD SAHU [LAWS(JHAR)-2022-9-3] [REFERRED TO]
BANDIKATLA PADMAVATHI VS. BANDIKATLA VEERA BRAHMA CHARI [LAWS(APH)-2012-4-15] [REFERRED TO]
B. CHANDRAKALA VS. A. ANURADHA AND ORS. [LAWS(APH)-2014-12-160] [REFERRED TO]
A ISMAIL KHAN VS. LALITHA DEVI [LAWS(MAD)-2007-6-350] [REFERRED TO]


JUDGEMENT

- (1.)These Civil Appeals are disposed of by this common judgment as they involve identical issues and questions of law. All the above appeals are filed by the State of Andhra Pradesh and its Special Officer and Competent authority, Urban Land Ceiling, against the common final judgement and order dated 18.11.1999 passed by the Division Bench of the High Court of Judicature, Andhra Pradesh at Hyderabad in Writ Appeal Nos. 438, 439, 440, 441, 442 and 443 of 1999. The Writ Appeals before the High Court arose out of six Writ Petitions filed by M. Krishnaveni, T. Satish Chander, P. Rukmini, T. Sri Ram Mohan, T. Sai Kumar and K. Pramila Rani respondents herein, wherein they challenged the order dated 23.07.1979 passed by the Special Officer and Competent authority, Urban Land Ceiling, State of Andhra Pradesh, appellant No. 2 herein, u/s. 8(4) of the Urban Land (Ceiling and Regulation) Act, 1976 ordering the vestment of a portion of their land in the State under the said Act.
(2.)The learned Single Judge of the High Court disposed of all the writ petitions by a common judgement and order dated 15.02.1999 directing the appellants herein to reopen the declarations of the sons and daughters of Late Thota Chinna Seetharamaiah on the basis of the family settlement dated 13.11.1970.
(3.)Aggrieved by the directions given by the learned Single Judge, the State preferred the above-said Writ Appeals before the Division Bench of the High Court. The Division Bench has dismissed the writ appeals and directed the appellants to comply with the order passed by the learned Single Judge forthwith and till then, the land shown in the Map produced by the Assistant Director (Survey and Land Records) in blue lines shall not be altered, alienated, encumbered or disposed of by the allottee, viz., the A.P. Special Police Force 8th Battalion.


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