D UMA MAHESWAR RAO Vs. DEPUTY REGISTER OF CO OPERATIVE
LAWS(APH)-2008-9-26
HIGH COURT OF ANDHRA PRADESH
Decided on September 06,2008

D UMA MAHESWAR RAO S/O LATE D LINGA MURTHY Appellant
VERSUS
DEPUTY REGISTRAR OF COOPERATIVE SOCIETIES/DIVISIONAL COOPERATIVE OFFICER, CHARMINAR DIVISION Respondents

JUDGEMENT

- (1.)Being aggrieved by the order dated 23.7.2008 passed by the learned Single Judge in Writ Petition No. 15680 of 2008, this appeal has been filed by the original petitioner.
(2.)The appellant has been aggrieved by the order passed by the learned Single Judge whereby the prayer made in the petition with regard to quashing of an order dated 15.7.2008 passed in I.A. No. 577 of 2008 in C.T.A. No. 81 of 2008 has been rejected.
(3.)The facts giving rise to the present litigation, in a nutshell, are as under:
An enquiry under Section 51 of the Andhra Pradesh Cooperative Societies Act, 1964 (for short, the Act ) was ordered to be conducted by the Joint Registrar/District Cooperative Officer, Hyderabad into the affairs of Veerashaiva Co-operative Urban Bank Limited, Hyderabad (for short, the bank ) for fixing the responsibility for high non-performing assets and for the weak financial status of the bank, especially with reference "to the irregularities pointed out by the Reserve Bank of India in its Inspection Report dated 31.1.2003.

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