RUDRARAJU SIA RAMA RAJU Vs. COLLECTOR WEST GODAVARI DISTRICT
LAWS(APH)-2008-1-6
HIGH COURT OF ANDHRA PRADESH
Decided on January 22,2008

RUDRARAJU SIVA RAMA RAJU Appellant
VERSUS
COLLECTOR, WEST GODAVARI DISTRICT, ELURU, WEST GODAVARI DISTRICT Respondents

JUDGEMENT

- (1.)THE matter is coming up for admission. Heard the learned counsel for the writ petitioner and also the learned Assistant Government pleaderfor Irrigation.
(2.)THE learned counsel representing the writ petitioner had taken this Court through the contents of the affidavit filed in support of the Writ Petition and would maintain that inasmuch as there is contravention of rule 30 of the Rules specified in the affidavit filed in support of the Writ Petition, the Writ petition is perfectly maintainable.
(3.)ON the contrary, the learned Assistant government Pleader for Irrigation had taken this Court through the Rules 148 and 149 of a. P. Farmers Management of Irrigation systems (Conduct of Elections) Rules, 2003, hereinafter in short referred to as the Rules for the purpose of convenience, and would maintain that in the light of the same, any violation of the Rule also can be complained of only by way of an Election Petition and hence the Writ Petition is not maintainable.
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