BHAVARAJU NARAYANA RAO Vs. ANNADANAPU RAMALINGA SWAMI AND ANOTHER
LAWS(APH)-1955-8-39
HIGH COURT OF ANDHRA PRADESH
Decided on August 09,1955

Bhavaraju Narayana Rao Appellant
VERSUS
Annadanapu Ramalinga Swami And Another Respondents

JUDGEMENT

SATYANARAYANA RAJU, J. - (1.)This is an application for the issue of a writ of certiorari calling for the records relating to V.O. Ms. N.A. 10/53 A. 2 on the file of the District Collector, Visakhapatnam and to quash the order dated 15-8-1953 made therein.
(2.)The 1st petitioner is a minor represented by his mother as guardian. He is the registered list holder of the village karnam's office in Chouduvada village. By virtue of an order passed by the Manager, Vizianagaram Estate, the 2nd petitioner claims to have been the duly appointed deputy to the minor 1st petitioner. The 1st respondent is acting as the deputy for the 1st petitioner by virtue of an order passed by the Collector of Visakhapatnam. The 2nd respondent is the District Collector of Visakhapatnam.
(3.)The facts which have given rise to this writ petition may be briefly stated: On the 9th of December 1952 the Manager, Vizianagaram Estate, registered the 1st petitioner as the minor village karnam of Choudavada village in his Proceedings No. 14306/52A-12. The minor's mother as his guardian sent up a proposal to the Manager of the Vizianagaram Estate to appoint the 2nd petitioner as the minor's deputy. The Manager Vizianagaram Estates after. enquiring into the matter, in his proceedings dated 17-3-1953 in R.C. 1406/52-A-12 directed that the 1st respondent shall not continue as the deputy and that the 2nd petitioner shall be appointed as such. Against the said order of the Manager of the Vizianagaram Estate, the 1st respondent preferred an appeal to the Collector of Visakhapatnam under B.S.O. 148 and Section 23(2) of Act III of 1895. The District Collector of Visakhapatnam in and by his order dated 16th August 1953 set aside the order of the Estate Manager and allowed the appeal filed by the 1st respondent.
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