ADUSUMALLI SEETHA RAMAIAH Vs. MANDALAPU RAGHUNAYAKULU
LAWS(APH)-2008-9-63
HIGH COURT OF ANDHRA PRADESH
Decided on September 15,2008

ADUSUMALLI SEETHA RAMAIAH Appellant
VERSUS
MANDALAPU RAGHUNAYAKULU Respondents


Referred Judgements :-

'M.RAMASWAMY VS. COMMISSIONER OF ENDOWMENTS [REFERRED TO]
PANCHAITI AKHARA BARA UDDSIN NIRMAN VS. STATE OF ANDHRA PRADESH [REFERRED TO]


JUDGEMENT

- (1.)THIS writ appeal is directed against the order dated 09. 04. 1999 in W. P. No. 15051 of 1996, wherein the said writ petition filed by the respondents 1 to 36 herein, was allowed.
(2.)HEARD the learned counsel for the appellant and respondents. Perused the records.
(3.)W. P. NO. 15051 of 1996 was filed seeking writ of mandamus declaring that the action of the Commissioner of Endowments, Andhra Pradesh, Hyderabad-Respondent no. 38 herein in issuing proceedings R. Dis No. J3/42590/87 dated 29. 09. 1987 published in the A. P. Gazette dated 17. 03. 1988 under Section 6[c] (i) of the a. P. Charitable and Hindu Religious Institutions and Endowments Act [for short 'the Act'] enlisting the Dasabandham Tank, Kundurru, Santhamaguluru Mandal, prakasam district, as one of the public charitable institutions/endowments governed by the said Act and consequent action of the Assistant Commissioner of endowments-Respondent No. 39 herein in appointing the appellant herein and the respondents 40 to 43 herein as non-hereditary trustees of the said tank by proceedings dated 27. 11. 1995 as illegal and without jurisdiction and also for direction to the respondents 1 to 9 in the writ petition i. e. , appellants and respondents 37 to 44 herein, not to interfere with the writ petitioners' possession, management and enjoyment of the said tank.
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