GOVERNMENT OF ANDHRA PRADESH Vs. HEH THE NIZAM VIII OF HYDERABAD
LAWS(APH)-1992-9-43
HIGH COURT OF ANDHRA PRADESH
Decided on September 29,1992

GOVERNMENT OF ANDHRA PRADESH Appellant
VERSUS
HEH THE NIZAM VIII OF HYDERABAD Respondents


Referred Judgements :-

SCHMIDT V. SECRETARY OF STATE FOR HOME AFFAIRS [REFERRED TO]
BREEN V. AMALGAMATED ENGINEERING UNION [REFERRED TO]
CINNAMOND V. BRITISH AIRPORTS AUTHORITY [REFERRED TO]
R.V. SECRETARY OF STATE FOR THE HOME DEPARTMENT,EX PARTE ASIF MOHMOOD KHAN [REFERRED TO]
ATTORNEY GENERAL OF HONG KONG V. NG YUEN SHIU [REFERRED TO]
COUNCIL OF CIVIL SERVICE UNIONS V. MINISTER FOR THE CIVIL SERVICE [REFERRED TO]
R.V.SECRETARY OF STATE FOR THE HOME DEPARTMENT,EX PARTE RUDDOCK [REFERRED TO]
STATE OF PUNJAB VS. SODHA SULCHDEV SINGH [REFERRED TO]
BACHHITTAR SINGH VS. STATE OF PUNJAB [REFERRED TO]
STERLING GENERAL INSURANCE COMPANY LIMITED VS. PLANTERS AIRWAYS PRIVATE LIMITED [REFERRED TO]
MOHINDER SINGH GILL VS. CHIEF ELECTION COMMISSIONER NEW DELHI [REFERRED TO]
VISHUNDAS HUNDUMAL VS. STATE OF MADHYA PRADESH [REFERRED TO]
STATE OF KERALA VS. K G MADHAVAN PILLAI [REFERRED TO]
THAKORBHAI DAJIBHAI DESAI VS. STATE OF GUJARAT [REFERRED TO]
CANARA BANK STAFF CO OP BLDG SOCIETY VS. GOVERNMENT OF ANDHRA PRADESH [REFERRED TO]



Cited Judgements :-

NATURE PARK WALKERS ASSOCIATION HYDERABAD VS. STATE OF ANDHRA PRADESH HYDERABAD [LAWS(APH)-1999-3-43] [REFERRED TO]


JUDGEMENT

V.Sivaraman Nair, J. - (1.)This Writ Appeal arises from the interim order passed by our learned brother Syed Shah Mohammed Quadri, J., in W.P. No. 17955/91 in W.P. No/4513/1991. By his order dated 30-10-1991, the learned single Judge directed stay of all further proceedings pursuant to G.O. Ms. No. 957 Revenue (UC.I) Depart-ruent, dated 2 5/10/1991. Against the interim order the State has appealed. On its admission on 8-11-1991, the Division Bench directed that the Writ Appeal be posted along with Writ Petition No. 4513/1991. Hence both the matters are before us. In view of the fact that we are hearing the Writ Petition, it is not necessary for us to consider the Writ Appeal separately.
(2.)The Writ Petition is filed on behalf of M.JE.H. the Nizam-VIII, represented by the General Power of Attorney, to call for and quash Government Memo No. 580/ U.C.II(2) / 83-87, Revenue (UC.II) Department, dt. 16-3-1991. Nassar Co-operative Housing Society Ltd., filed W.P. No. 14942/91 seeking almost the same reliefs. We will refer to the two petitioners as petitioner Nos. 1 and 2. The facts leading to the Writ Petitions are as following:
(3.)Petitioner No. 1 filed an application under Section 20(1) of the Urban Land (Ceiling and Regulation) Act, 1976 (hereinafter referred to as the "Ceiling Act"), seeking exemption of about Ac. 300.00 known as 'Chiran Palace', on 19-10-1981. The second petitioner filed an application on 18-12-1982 stating that it had entered into an agreement of sale with the 1st petitioner on 9-12-1981 and requested the Government to grant exemption of that land under S. 20 of the Ceiling Act. Government considered the two applications and rejected them by order dated 15-2-1983. First petitioner filed W.P. No. 1942/83 but the second petitioner did not. This Court disposed of the Writ Petition on 19-11-1987 directing the 1st petitioner to submit a representation to the Government and the Government to consider and pass appropriate orders thereon after hearing the petitioner.
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