SMT. KATIPALLY REVATHI Vs. SMT. AMPALA ANITHA REDDY
LAWS(TLNG)-2022-6-37
HIGH COURT OF TELANGANA
Decided on June 17,2022

Smt. Katipally Revathi Appellant
VERSUS
Smt. Ampala Anitha Reddy Respondents

JUDGEMENT

SATISH CHANDRA SHARMA, J. - (1.) The present writ appeal is arising out of an order dtd. 13/4/2022 passed by the learned Single Judge in W.P.No.18145 of 2022.
(2.) The order passed in W.P.No.18145 of 2022, dtd. 13/4/2022, reads as under:- "Heard the learned counsel for the petitioner, the learned Government Pleader for Energy appearing for respondent No.1 and Sri R. Vinod Reddy, learned Standing Counsel for Telangana State Southern Power Distribution Company Limited appearing for respondent Nos.2 to 4. With their consent, the Writ Petition is disposed of at the stage of admission itself.
(3.) Questioning the letter, dtd. 15/3/2022 removing the electricity meter fixed in respect of the subject premises of the petitioner without putting her on notice, the petitioner has filed the present Writ Petition.;


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