HARIJAN HUTS ASSOCIATION Vs. GOPAL INANI
LAWS(APH)-1992-8-18
HIGH COURT OF ANDHRA PRADESH
Decided on August 10,1992

HARIJAN HUTS ASSOCIATION, GENERAL SECRETARY, K.BEEJA RAO Appellant
VERSUS
GOPAL INANI Respondents

JUDGEMENT

- (1.)This revision petition is filed questioning the order of the Special court under A.P. Land Grabbing (Prohibition) Act, Hyderabad dismissing I. A.No.267/92 in L.G.C. NO. 2 / 92, dated 10-6-92, filed for impleading the petitioner-Association as party respondent in the proceedings.
(2.)It is stated in the affidavit filed in support of that application that the property in dispute belongs to the Government, the 50th respondent herein, and the same was already proposed to be allotted to the petitioners Associations as per letter No. RC. No. AA2 / 673 / AQ 78, dated 7-5-85 issued by the District Collector (social welfare), Hyderabad District. Even earlier, another letter was issued by the District Social Welfare Officer, Hyderabad Dist. in letter No.AA2/ 573 / 1978, dated 4-6-82 requiring the consent of the petitioners Association for construction of three/four floor houses for its members.
(3.)Having regard to the above letters, the petitioner, claiming interest in the subject matter of the litigation, filed the application to implead the Association as respondent No. 50 in L.G.C. No. 2 / 1992.
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