T V SRINIVASACHARYULU Vs. T T D
LAWS(APH)-1992-12-21
HIGH COURT OF ANDHRA PRADESH
Decided on December 23,1992

TALLAPAKAM VENKATA SRINIVASACHARYULU (DIED) Appellant
VERSUS
TIRUMALA TIRUPATI DEVASTHANAMS, TIRUPATHI, REP.BY THE EXECUTIVE OFFICER Respondents





Cited Judgements :-

ANANTHACHARYULU T VS. PRL SUBORDINATE JUDGE [LAWS(APH)-1996-9-16] [REFERRED TO]


JUDGEMENT

M.N.Rao, J. - (1.)As all these matters are inter-connected, they are disposed of by this common order.
(2.)Writ Appeal No.1752 of 1987 arises out of W.P.No.11437 of 1986 filed by Tallapaka Venkata Sreenivasacharyulu, the appellant herein, seeking a writ of Mandamus directing the Tirumala-Tirupathi Devasthanams (for short "the T.T.D.") represented by its Executive Officer to pay compensation in respect of Ac .3-50 cents of land covered by Survey Nos.679/2 and 645 situate at Tirumala village in Chandragiri Taluk, Chittoor District. The case of the appellant was that the Inams Deputy Tahsildar, Chittoor in the proceedings under sub-sec.(4) of Section 3 of the Andhra Inams (Abolition and Conversion into Ryotwari) Act, 1956 (for short "the Inams Abolition Act") rendered a decision after enquiry that an extent of Ac.28-58 cents covered by Survey Nos.586,645 and 679 of Tirumala village are inam lands in ryotwari village and not held by an institution. The appeal preferred by the T.T.D., against the order of the Deputy Tahsildar (Inams) was dismissed by the Revenue Divisional Officer on 10-2-1984 and that order was confirmed in revision by the Commissioner of Survey, Settlements and Land Records in case No.V2/507/85, dated 7-2-1986.
(3.)The appellant's father was the inamdar and after his death, the appellant and his brothers became entitled to the aforesaid lands as inamdars. Ryotwari patta also was granted in their favour on 17-7-1984. He alleged that the T.T.D., encroached on the land in an extent of Ac.3-50 cents on 10-7-1986 without any authority of law and dispossessed them. Compensation was sought for wrongful deprivation of land in violation of the guaranteed right under Article 300-A of the Constitution of India.
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