V H VADDERA LABOUR CONTRACT CO OP SOCIETY Vs. DIRECTOR OF MINES AND GEOLOGY
LAWS(APH)-1992-8-37
HIGH COURT OF ANDHRA PRADESH
Decided on August 14,1992

VEERA HANUMAN VADDERA LABOUR CONTRACT CO-OPERATIVE SOCIETY, ALER, REP. BY ITS PRESIDENT A. VEERAIAH Appellant
VERSUS
DIRECTOR OF MINES AND GEOLOGY, GOVERNMENT OF ANDHRA PRADESH, HYDERABAD Respondents

JUDGEMENT

- (1.)The question that falls for consideration in this writ petition is whether the 1st respondent viz., the Director of Mines and Geology, Government of Andhra Pradesh, Hyderabad, has power under the A.P. Minor Mineral Concession Rules, 1966 to extend the time beyond the period stipulated in the confirmation order as per sub-rule (2) of Rule 9-G. In order to appreciate this proposition, it is necessary to state few facts leading to the filing of this writ petition.
(2.)The petitioner is a Vaddera Labour Contract Co-operative Society, Aler, Nalgonda District, consisting majority of its members from weaker sections. It is stated that this society is registered under the provisions of the A.P. Cooperative Societies Act, 1964. It is also stated that sand quarries throughout the State of Andhra Pradesh are put to auction and the successful bidder is given the leasehold rights to the area earmarked. Prior to the issuance of G.O.Ms.No.3, Industries & Commerce (M-IV) Department, dt.3-1-1991, certain areas covered by sand were leased out by the Government on the basis of applications filed by the interested persons including the societies. Pursuant to the advent of the said G.O.Ms.No.3, all sand quarries are to be put to auction and the successful bidder is entitled for getting lease.
(3.)Rule 9-B of the A.P. Minor Mineral Concession Rules, 1966 (hereinafter referred to as 'the Rules') is the relevant rule which governs the provisions relating to the granting of quarry leases Of the areas covered by sand within the State of Andhra Pradesh, Rule 9-C governs the provisions relating to issuance of notice of auction and Rule 9-G relates to the provisions of deposit of sale amount and execution of lease-deeds in favour of the successful bidders.
;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.