P V K SATYANARAYANA Vs. GOVT OF ANDHRA PRADESH
LAWS(APH)-1992-4-4
HIGH COURT OF ANDHRA PRADESH
Decided on April 27,1992

P.V.K.SATYANARAYANA Appellant
VERSUS
GOVT.OF ANDHRA PRADESH Respondents


Referred Judgements :-

B SAMBAIAH VS. LAKSHMI VENKATESWARA DEVASTHANAM [REFERRED TO]



Cited Judgements :-

BHAGWAN MISHRA VS. THE STATE OF BIHAR & ORS. [LAWS(PAT)-2008-3-110] [REFERRED TO]


JUDGEMENT

- (1.)The petitioner in this Writ Petition seeks a Writ of Mandamus, declaring the order of the Executive Officer of Sri Bhramaramba Mallikarjuna Swamy Varu Devasthanam, Srisailam (the 3rd respondent herein) issued in his Rc.No. C2/630/92 dated 27-3-1992 signed on 28-3-1992, informing him that the Commissioner, Endowments Department (the 2nd respondent herein) has not approved the lease hold rights for collection of broken coconuts in both the temples for the period from 1-4-1992 to 31-3-1993 granted in favour of the petitioner with directions to conduct fresh public auction, as arbitrary, illegal and unjust etc.
(2.)The petitioner states that the Devasthanam conducted public auction on 18-2-1992 to lease out the right of collecting the broken coconuts for the period from 1-4-1992 to 31-3-1993 after sufficient advance publication and that the petitioner made the initial deposit of Rs. 10,000.00 and participated in the said auction. He states that his bid for Rs.2,50,000.00 was the highest bid and it was knocked down in his favour and that he immediately paid Rs. 30.000.00 more towards part of 1/3rd of the highest bid amount and the remaining sum of Rs. 13.330.00 of the l/3rd of the bid amount on 9-3-1992. The petitioner states that subsequently he was called forby the'3rd respondent on 28-3-1992 evening and was served with the orders of the 3rd respondent in his Re. No.C2/630/92 dated: 27-3-1992. In the said order, which is impugned in this Writ Petition, it is stated that on a representation made by one E. Ramachandra Reddy of Metnala village, the Commissioner did not accord "approval for the licence granted to collect the broken coconuts in the two temples on 18-3-1992 in public auction for the period from 1-4-1992 to 31-3-1993 and directed fresh public auction again" and that the upset bid at the said auction would start from Rs. 2,79,000.00.
(3.)In the impugned order, reference was made of the Commissioner's D.Ds, No. C.2/630/92 dated 21-3-1992.
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