KALLETI CHENGAIAH Vs. DIRECTOR OF SETTLEMENT
LAWS(APH)-1992-3-43
HIGH COURT OF ANDHRA PRADESH
Decided on March 20,1992

KALLETI CHENGAIAH Appellant
VERSUS
DIRECTOR OF SETTLEMENTS Respondents


Referred Judgements :-

KODANDA RAO VS. GOVERNMENT OF ANDHRA PRADESH [REFERRED TO]





JUDGEMENT

- (1.)This is a Writ Petition filed by the petitioner for issue mandamus declaring the order of the Director of Settlement, Government of Andhra Pradesh, Hyderabad, dated 25-10-1990 as illegal, improper and arbitrary.
(2.)The preliminary question to which this writ petition gives rise to is, whether the Director of Settlement while exercising powers U/s.5(2) of Andhra Pradesh (Andhra Area) Estates (Abolition and Conversion into Ryotwari) Act, 1948.(herein after referred to as the Act), is vested with the power to remand the matter to the Settlement Officer.
(3.)The brief facts involved in this writ petition are:
;


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