w w w . L a w y e r S e r v i c e s . i n



Kothapalli Govinda Rajulu v/s The State of Andhra Pradesh, Rep. by its Principal Secretary, Endowment Department, Secretariat, Velagapudi & Others


Company & Directors' Information:- REP CORPORATION PRIVATE LIMITED [Strike Off] CIN = U26921TN2005PTC055138

    Writ Petition No. 15577 of 2020

    Decided On, 03 September 2020

    At, High Court of Andhra Pradesh

    By, THE HONOURABLE MRS. JUSTICE T. RAJANI

    For the Petitioner: S. Subba Reddy, Advocate. For the Respondents: R1 to R3, G.P. for Endowments, R4, Standing Counsel.



Judgment Text


1. This writ petition is filed seeking to declare notice vide No. 1/2019 dated 10-08-2020 issued by the Executive Officer of respondent No. 4 directing the petitioner to vacate the leasehold fish tank in an extent of Ac. 5.12 cents in R.S.No. 192/1 and Ac. 2.96 cents in R.S.No. 192/2 in Bethapudi Village, Bheemavaram Mandal, West Godavari District, and the notification dated 25-08-2020 to conduct auction on 08-09-2020 in respect of the fish tank referred to above as illegal.

2. No counter is filed but both learned counsel agreed for disposal of the matter on hearing merits.

3. Heard learned counsel for the petitioner, learned Government Pleader appearing for respondent Nos. 1 to 3 and learned standing counsel for respondent No. 4.

4. The petitioner is a holder of lease rights on the subject fish tank. Having been declared as the highest bidder, the tank was handed over to him. He paid part of the bid amount and ready to pay the remaining amount. The lease is valid till 30-06-2021. While so, respondent No. 4, before expiry of the said period, intended to conduct public auction on 06-07-2020. A legal notice was got issued by the petitioner on 06-07-2020, for which a reply was issued by respondent No. 4 on 21-07-2020 stating that respondent No. 3 did not approve the auction held on 13-06-2018 since the bid is low and thereby cancelled the auction. It was also stated in the reply notice that the petitioner is continuing in the subject tank unauthorizedly and hence, he is a trespasser as per Section 83 of the Andhra Pradesh Charitable and Hindu Religious Institutions and Endowments Act, 1987 (for short, 'the Act'). The petitioner was neither informed nor communicated with the order of respondent No. 3 qua disapproving the public auction conducted on 13-06-2018. It is only through the reply notice dated 21-07-2020 that the petitioner was informed about the auction. The date of proceedings of respondent No. 3 is also not mentioned. The said order was not communicated to the petitioner along with the reply. As per Rule 16 (3) of the Andhra Pradesh Charitable and Hindu Religious Institutions and Endowments Lease of Agricultural Lands Rules, 2003 (for short, '2003 Rules'), if no orders are received from the competent authority within 30 days from the date of receipt of the lease report by him, the lease shall be deemed to have been approved. In the instant case, though the auction was conducted on 13-06-2018, the orders of respondent No. 3 disapproving the auction were not communicated so far, implying deemed approval. Hence, the impugned notice of auction needs to be set aside.

5. Learned counsel for the petitioner, while reiterating the contents of the affidavit, relies on Rule 16 (3) of 2003 Rules which is as under:

"If no orders either approving or rejecting the lease are received from the competent authority within 30 days from the date of receipt of the lease report by him, the lease shall be deemed to have been approved."

The impugned notice dated 10-08-2020 spells that a public auction was conducted for the license of rear fish for a period of three years starting from 01-07-2018 and ending by 30-06-2021, however subject to approval of the Deputy Commissioner of Endowments, Kakinada. The fact remains that the petitioner was handed over possession of the auctioned tank and has been rearing fish in the said tank. There is no denial of the fact that the petitioner has paid the bid amount for the three years but now the notice states that the Deputy Commissioner, Endowments, has vetoed the said auction on the ground that the said bid is not fair and reasonable when compared to the prevailing market values. It also states that there is no lease in favour of the petitioner and that he is continuing in the subject tank unauthorizedly. No date of vetoing by the Deputy Commissioner is mentioned in the notice and as to how the bid is not fair and as to what were the prevailing market rates as on the date of auction is also not mentioned in the reply notice.

6. Learned Government Pleader, by contending that fish tank does not come under the definition of agricultural activity, contends that 2003 Rules are not the rules that are applicable to the present case but it is the Andhra Pradesh Charitable and Hindu Religious Institutions and Endowments Immovable Properties and Other Rights (Other than Agricultural Lands) Leases and Licenses Rules, 2003 (for short, 'Rules 2003), which are applicable. He contends that under Rule 12 (3) of Rules 2003, no lease or license shall be valid until it is approved by the Competent Authority.

7. Both learned counsel agree that there is no definition given for fish tank under the Act. Learned counsel for the petitioner relies on the judgment of Honourable High Court of Andhra Pradesh in Akkana Sivudu Naidu Vs. Tahsildar, Bobbili, Srikakulam District [1977] 1 ALT 539), to contend that the order that is passed by the Deputy Commissioner has to be communicated to him before determination of his lease. In the said case, notice of cancellation of bid was affixed to the door of the petitioner's house and time was sought by the petitioner therein for giving reply. But without waiting for the reply, cancellation of bid was done which was set aside by the Honourable High Court of Andhra Pradesh. In this case, the orders of the Deputy Commissioner vetoing the auction, in which the petitioner became the highest bidder, is not at all served on the petitioner and there is no communication whatsoever with regard to the said orders. The judgment of the Honourable Supreme Court in State of Punjab Vs. Amar Singh Harika [1966] 2 LLJ 188)is also relied upon by learned counsel for the petitioner which also upheld the principle which is laid down in Akkana Sivudu Naidu. It held that a copy of the report made against the respondent therein has to be supplied to him and hence, final order of dismissal passed against the respondent therein was set aside as having contravened the safeguards guaranteed by Section 14 (2) of the Ordinance which was relied upon in the above cited judgment.

8. The facts of this case would show that the petitioner was permitted to act upon the lease for more than two years without any objection. At almost the fag end of the lease, the respondents now come with a public auction. The auction notice is also assailed by learned counsel for the petitioner on the ground that it does not specify the period of the lease, for which the auction is proposed to be held, which, when looked into the auction notice, can be upheld as true and correct. Hence, seen

Please Login To View The Full Judgment!

from any angle, the action of the respondents in proposing to conduct fresh auction in respect of the subject tank is unreasonable and hence cannot be sustained. 9. In the result, the writ petition is allowed setting aside the notice vide No. 1/2019dated 10-08-2020 issued by the Executive Officer of respondent No. 4, directing the petitioner to vacate the leasehold fish tank, and the notification dated 25-08-2020 to conduct auction on 08-09-2020 in respect of the subject fish tank. The respondents are however at liberty to go for fresh auction only after expiry of the lease of the petitioner which is undisputedly 30-06-2021. 10. Pending miscellaneous applications, if any, shall stand closed in consequence.
O R







Judgements of Similar Parties

08-10-2020 C. Rajakumari & Another Versus The State of Tamil Nadu, Rep. by the Secretary to Government, Department of Industries (MIA), Chennai & Others High Court of Judicature at Madras
07-10-2020 M/s. Thamraparni Enterprises, Rep. by its Partner K.S. Sundaram Versus M/s. Simpson and Company Ltd., Rep. by its Deputy General Manager, Chennai High Court of Judicature at Madras
06-10-2020 State of kerala, Rep. by Tahsildar, Kothamangalam Versus The Secretary, Nirmalgram Vannith Dairy Central Society Keerampara, Kothamangalam & Others High Court of Kerala
05-10-2020 A. Mohammed Ataulla & Others Versus The State of Karnataka, Rep. by the SPP, Bangalore & Another High Court of Karnataka
05-10-2020 M/s. CEE DEE Yes IT Parks Ltd., Rep. By its Managing Director, Chennai Versus The Reserve Bank of India, Department of Banking Supervision, Represented by its Chief General manager-in-charge, Mumbai & Others High Court of Judicature at Madras
01-10-2020 Ujwala Prasad & Others Versus New India Assurance Company Ltd., Rep. by Division Manager & Others High Court of Karnataka
01-10-2020 Ujwala Prasad & Others Versus New India Assurance Company Ltd., Rep. by Division Manager & Others High Court of Karnataka
01-10-2020 Naveen Versus The State of Karnataka, Rep. by SPP, Dharwad & Another High Court of Karnataka Circuit Bench At Dharwad
29-09-2020 Yashwanth @ Yashavant Versus The State of Karnataka, Rep. by Addl. State Public Prosecutor, Dharwad High Court of Karnataka Circuit Bench At Dharwad
25-09-2020 Neyveli Lignite Corporation Limited, (Presently NLC India Limited), Rep. by its General Manager (Contracts) Corporate Office, Neyveli Versus M/s. TENOVA India Pvt. Ltd., Alwarpet & Others High Court of Judicature at Madras
25-09-2020 Mallappa & Another Versus The State of Karnataka, Rep. by State Public Prosecutor, Dharwad High Court of Karnataka Circuit Bench At Dharwad
24-09-2020 Raghavan & Another Versus State of Kerala Rep. by Chief Secretary, Thiruvananthapuram & Others High Court of Kerala
24-09-2020 Yogesh Agarwal & Others Versus State of Karnataka, Rep. herein by: The Investigation Officer Cyber Crime Police Station (CID), Bengaluru & Another High Court of Karnataka
23-09-2020 Nagalakshmi (died) & Another Versus Sivaprakasam, Rep.by his Power Agent and his wife Senthamil Selvi High Court of Judicature at Madras
23-09-2020 Rajegowda @ Guruswamy & Another Versus State of Karnataka, Rep. by its State Public Prosecutor, Bangalore & Another High Court of Karnataka
23-09-2020 Tousif Versus The State of Karnataka, Rep. by Addl. State Public Prosecutor, Dharwad & Another High Court of Karnataka Circuit Bench At Dharwad
23-09-2020 Maharudragouda Versus The State of Karnataka, Rep. by Ranebennur Town Police, Dharwad High Court of Karnataka Circuit Bench At Dharwad
23-09-2020 C.M. Gadha & Another Versus Bar Council of India, New Delhi, Rep. by Its Secretary & Others High Court of Kerala
23-09-2020 Heer A. Rajani, Rep. by her Power of Attorney Amit M. Rajani Versus M.M. Syed Sikkander, Proprietor: M/s. Syed Bearing Centre, Chennai High Court of Judicature at Madras
22-09-2020 Ramesh Versus The State of Karnataka, Rep. by its State Public Prosecutor, Dharwad High Court of Karnataka Circuit Bench At Dharwad
21-09-2020 Shivanand Versus The State of Karnataka, Rep. by its Secretary Dept. of Revenue, Bengaluru & Others High Court of Karnataka
21-09-2020 Jantra Wanida & Others Versus State of Karnataka, Rep. by SPP, Bengaluru & Others High Court of Karnataka
21-09-2020 Yellappa Versus The Management of NWKRTC, Rep. by its Divisional Controller, Gadag High Court of Karnataka Circuit Bench At Dharwad
19-09-2020 National Investigation Agency Chikoti Garden, Begumpet, Hyderabad, Rep. by A.G. Kaiser Versus Vinay Talekar & Others In the High Court of Bombay at Goa
18-09-2020 M/s. Standard Metalloys Private Limited, through its Authorised Signatory Sumit Tripathi Versus Union of India Rep. by its Secretary, Ministry of Mines & Others High Court of Andhra Pradesh
18-09-2020 B. Ramamoorthy & Another Versus The State of Tamil Nadu, Rep. by its Secretary, Legislative Assembly Secretariat, Chennai & Others High Court of Judicature at Madras
18-09-2020 Thankappan Pillai Versus State of Kerala, Rep. by The Public Prosecutor, High Court of Kerala High Court of Kerala
17-09-2020 Mahasamy Versus Minor Prakash, Rep. By his father & natural guardian Rajendran, Tiruppur & Another High Court of Judicature at Madras
17-09-2020 Vangamudi Kasimayan, Kurnool DT. Versus State of AP., rep PP. High Court of Andhra Pradesh
17-09-2020 Anandi Versus State, Rep. by The Public Prosecutor, High Court of Kerala, Ernakulam & Another High Court of Kerala
16-09-2020 R. Pradeep Versus State of Karnataka, Rep. by The Public Prosecutor, Bangalore High Court of Karnataka
15-09-2020 Makdum @ Makdum Shariff Versus State of Karnataka, Rep. by HCGP, Bangalore High Court of Karnataka
15-09-2020 P.C. Latha & Others Versus State of Kerala, Rep. by The Public Prosecutor, High Court of Kerala, Ernakulam & Others High Court of Kerala
14-09-2020 Kuruva Muliniti Lakshmana, Kurnool DT. Versus State of AP., Rep. PP. Hyd. High Court of Andhra Pradesh
14-09-2020 Tuticorin Stevedores' Association, Rep.by its Secretary, Tuticorin Versus The Government of India, Rep.by its Secretary, Ministry of Shipping, New Delhi & Others Before the Madurai Bench of Madras High Court
14-09-2020 Sapna Chouhan & Another Versus State, Rep. by Public Prosecutor, Bengaluru High Court of Karnataka
14-09-2020 Tamil Nadu Atomic Power Employees Union (A Government of India Enterprise), Rep.by its President, Kanchipuram Versus Nuclear Power Corporation of India Ltd., (A Government of India Enterprise), Rep.by its Senior Manager(Personal & Industrial Relations), Madras Atomic Power Station, Kanchipuram High Court of Judicature at Madras
14-09-2020 Zameer Versus State of Karnataka, Rep. by State Public Prosecutor, Bangalore High Court of Karnataka
14-09-2020 Dr. Varghese Perayil Versus The Election Commission of India, New Delhi, Rep. by Its Secretary & Others High Court of Kerala
11-09-2020 B.S. Yediyurappa Versus State of Karnataka, Rep. by State Public Prosecutor, Dharwad & Another High Court of Karnataka Circuit Bench At Dharwad
11-09-2020 Shyam Investments, Rep. by its Partner Nina Reddy & Another Versus Masti Health & Beauty Pvt. Ltd., Hyderabad High Court of Judicature at Madras
11-09-2020 Amarendra Bhagawati Versus The State of Assam Rep. By The Comm. & Secy., Deptt. of Excise, Govt. of Assam, Dispur, Ghy.-06 & Others High Court of Gauhati
11-09-2020 Mukund Versus The State of Karnataka, Rep. by its Secretary, Bengaluru & Others High Court of Karnataka Circuit Bench At Dharwad
11-09-2020 M/s. S.M. Cement Industries Rep. By One of Its Partners Namely, Manoj Sureka, Assam Versus Power Distribution Company Ltd. & Others High Court of Gauhati
10-09-2020 K. Ravishankar Versus State of Tamil Nadu, Rep. by the Additional Chief Secretary to Government, Home, Prohibition & Excise Department, Chennai & Others Before the Madurai Bench of Madras High Court
10-09-2020 Punitha Versus State by Turuvekere Police Turuvekere, Rep. by SPP, Bengaluru High Court of Karnataka
10-09-2020 Raina Begum Versus The Union of India Rep. By The Comm & Secy. to The Govt. of India, Home Deptt., New Delhi-01, India & Others High Court of Gauhati
10-09-2020 A. Sudharani Versus The State of Andhra Pradesh, Rep., by its Principal Secretary, Civil Supplies Department, Velagapudi, Guntur District & Others High Court of Andhra Pradesh
10-09-2020 G. Chitra Poornima & Others Versus State of Karnataka, Rep. by Under Secretary Revenue Department & Others High Court of Karnataka
09-09-2020 R. Bharaneeswaran Versus The Government of Tamil Nadu, Rep. by its Secretary, School Education Department, Chennai & Others High Court of Judicature at Madras
09-09-2020 Santosh @ Sada Mahadev Chand Rakodi Versus The State of Karnataka, Rep. by SPP, Dharwad High Court of Karnataka Circuit Bench At Dharwad
09-09-2020 Padmavathi Hospitality and Facilities Management Service, Rep. by its Authorized Representative J. Anjananandan Versus The Tamil Nadu Medical Service Corporation, (A Government of Tamil Nadu undertaking), Chennai & Others High Court of Judicature at Madras
08-09-2020 The State of Tamil Nadu, Rep. by the Collector of the Nilgiris, Udhagamandalam Versus Janaki High Court of Judicature at Madras
08-09-2020 Jai Bharath College of Management & Engineering Technology, Rep. by Its Chairman, Ernakulam & Others Versus The State of Kerala, Rep. by Its Secretary to Government, Higher Education Department, Trivandrum & Others High Court of Kerala
08-09-2020 S. Jagannatha Rao Versus Air India Limited, Rep. by its Chairman and Managing Director, New Delhi & Others High Court of Judicature at Madras
07-09-2020 Sir Venkatramanaswamy Blue Metals, Rep by its Managing Partner, M. Sivanandam & Another Versus The Assistant Commissioner, Karur & Others High Court of Judicature at Madras
07-09-2020 The Tamil Nadu Public Service Commission Rep. by its Secretary, Chennai Versus P. Muthian High Court of Judicature at Madras
04-09-2020 Y. Devadas Versus State of Telangana, Rep., by Special Chief Secretary, Education Dept., Government of Telangana & Another High Court of for the State of Telangana
04-09-2020 Alfadul Sobhi & Another Versus State of Karnataka, Rep. by its State Public Prosecutor, Bengaluru High Court of Karnataka
04-09-2020 K. Ravi Versus The Government of Tamil Nadu, Rep. by its Secretary, Department of Labour & Employment, Chennai & Others High Court of Judicature at Madras
04-09-2020 Saluvadi Sumalatha Versus The Telangana Residential Educational Institutions Recruitment Board (TREI-RB) rep., by its, Executive Officer (Convenor) & Another High Court of for the State of Telangana
04-09-2020 K. Ebnezer Versus The State of Telangana, rep by its Principal Secretary to Government, Home Department, Secretariat, Hyderabad & Others High Court of for the State of Telangana
04-09-2020 Natarajan Versus The State of Tamil Nadu, Rep by its Secretary to Govt. Dept. of Municipal Admin & Water Supply, City V, Chennai & Others High Court of Judicature at Madras
03-09-2020 B. Rajesh & Another Versus Union of India, Rep. by its Ministry of Corporate Affairs, New Delhi & Others High Court of Judicature at Madras
03-09-2020 Meharaj @ Meharaj Begum Versus State by K.G. Halli P.S., Rep. by Government Pleader High Court of Karnataka
03-09-2020 F. Srilekha & Another Versus State of Karnataka, Rep. by S.P.P., Bengaluru High Court of Karnataka
03-09-2020 M. Ravi & Others Versus State by Vishwanathapura P.S., Rep. by SPP, Bengaluru & Another High Court of Karnataka
03-09-2020 Yedla Babulu & Others Versus State of Telangana rep. by its Principal Secretary, Revenue Department (J.A & L.A), T.S. Secretariat Buildings, Hyderabad & Others High Court of for the State of Telangana
03-09-2020 Taba Tagar Versus The State of Arunachal Pradesh Rep. By Its Chief Secretary to the Govt. of Arunachal Pradesh Itanagar, Arunachal Pradesh & Others High Court of Gauhati
03-09-2020 Tamil Nadu Uniformed Services Recruitment Board, Rep. by its Member Secretary, Chennai. Another Versus S. Manikandan High Court of Judicature at Madras
02-09-2020 Philip Stephen Versus The State of Karnataka, Rep. by its Principal Secretary Revenue Department, Bangalore & Others High Court of Karnataka
02-09-2020 G.C. Kishor Kumar Versus Karnataka State Handicrafts Development Corporation Ltd., Rep. by its Managing Director, Bengaluru & Others High Court of Karnataka
02-09-2020 All India Union Bank Officer, Staff Association Rep. by its General Secretary, AIBOA, Chennai Versus Brajeshwar Sharma, The Chief General Manager(HR) Union Bank of India, Mumbai High Court of Judicature at Madras
01-09-2020 M/s Elgi Equipments Ltd., Rep.by its company Secretary, S. Raveendar, Coimbatore Versus M/s Kurichi New Town Development Authority Rep.by its Member Secretary, Kurichi, Coimbatore & Another High Court of Judicature at Madras
01-09-2020 M/s. United India Insurance Co. Ltd., Rep. By its Divisional Manager, Arani Versus Raja & Others High Court of Judicature at Madras
01-09-2020 Vazhuvoor Ravi Versus The State of TamilNadu, Rep.by the Chief Secretary, Chennai & Others High Court of Judicature at Madras
01-09-2020 Pavai Varam Educational Trust Established and Administering, Paavai College of Pharmacy and Research, Rep. by Chairman V. Natarajan Versus The Pharmacy Council of India, Represented by the Secretary cum Registrar, New Delhi High Court of Judicature at Madras
31-08-2020 M/s. AAF India Private Limited, Rep. by its Authorised Signatory Jagruti Mursenia Versus M/s. KBR Industries, Represented by its Partner High Court of Karnataka
31-08-2020 M/s. Kaveri Associates, Rep. by its Managing Partner, Rishabchand Bhansali Versus The Assistant Commissioner of Income Tax Circle 5(1), Bangalore High Court of Karnataka
28-08-2020 Mahindra Lifespace Developers Ltd., Rep.by its Authorized Signatory R. Eswaran Versus The Chairman and Managing Director, TANGEDCO, Chennai & Others High Court of Judicature at Madras
28-08-2020 Shifa Khairun Versus The Government of Tamil Nadu, Rep.by its Secretary to the Government, Health & Family Welfare Department, Chennai & Others High Court of Judicature at Madras
28-08-2020 M/s Urban Systems Versus The Union of India Rep. By The Secretary To The Govt of India, Min of Finance, Deptt of Revenue Central Board of Indirect Taxes And Customs, North Block, New Delhi & Others High Court of Gauhati
28-08-2020 Chandan @ Abcd Chandan Versus State of Karnataka, Rep. by the State Public Prosecutor, Benglauru High Court of Karnataka
28-08-2020 Ponnayal & Others Versus The State of Tamil Nadu, Rep.by the Additional Chief Secretary, Highways & Minor Ports Department, Chennai & Others High Court of Judicature at Madras
28-08-2020 M/s. Anish Orchardes Private Ltd. Rep. by its Director S. Bhavani & Others Versus The Official Liquidator, High Court, Madras as Provisional Liquidator of Maxworth Orchards (India) Ltd. Orchards (India) Ltd. Rep. by Administrator K. Alagiriswami & Others High Court of Judicature at Madras
28-08-2020 K.V. Sayan & Another Versus The State rep. By Inspector of Police, Kotagiri Police Station, The Nilgiris & Another High Court of Judicature at Madras
28-08-2020 Karnataka Professional Colleges Foundation Rep. by its Secretary R.V. Govinda Rao & Others Versus State of Karnataka, Represented by its Principal Secretary & Others High Court of Karnataka
27-08-2020 Mohammed Anees Versus The State of Karnataka, Rep. by SPP, Bengaluru High Court of Karnataka
27-08-2020 Phatik Sonowal Versus State Of Assam Rep. By The Comm. & Secy. To The Govt. of Assam, Education (Elementary), Gauhati & Others High Court of Gauhati
27-08-2020 Poornachandrakala Versus The State of Tamil Nadu, Rep. by its Secretary to Government, Department of Collegiate Education, Chennai & Others Before the Madurai Bench of Madras High Court
27-08-2020 Praveena @ Itachi Versus The State of Karnataka, Rep. by Kamakshipalya Police Station, Rep. by its State Public Prosecutor, Bangalore High Court of Karnataka
27-08-2020 Pradeep Versus State of Karnataka, Rep. by State Public Prosecutor High Court of Karnataka
27-08-2020 Bhimsen Tyagi Versus The State of Telangana, Rep. by its Principal Secretary to Government (Poll), Home Department Secretariat, Hyderabad & Another High Court of for the State of Telangana
27-08-2020 M/s. Web International Cargo Ltd., Rep. by its proprietor Srinivas P. Bhat Versus M/s. Magnum Logistics Ltd., Rep. by its Director, Jayaram High Court of Karnataka
27-08-2020 Master Vinay Bharadwaj, Rep. by his Father & Natural Guardian D.R. Shivakumar Versus M/s. United India Insurance Company Limited, Bangalore & Another High Court of Karnataka
27-08-2020 Pradeepa Versus The State of Karnataka, Rep. by State Public Prosecutor, Bangalore High Court of Karnataka
26-08-2020 K. Ranga Rao & Others Versus The State of Andhra Pradesh, rep. by its Principal Secretary & Others High Court of Andhra Pradesh
26-08-2020 M/s. Leo Activation, Division of Black Pencil Advertising Pvt. Ltd., Mumbai, Rep. by Its Director Versus The 49th All India Congress of Obstetrics & Gynecology, Kochi, Represented by Its Organizing Committee Chairman, Dr. V.P. Paily High Court of Kerala
26-08-2020 Muhammed Versus State of Kerala Rep. by The Public Prosecutor, High Court of Kerala at Ernakulam Through S.H.O. Varapuzha Police Station, Ernakulam High Court of Kerala
26-08-2020 Thankappan Adishar & Others Versus Panayanarkavu Temple Trust, Rep. by Its President, Sankaranarayana Pillai @ Kochukuttan & Others High Court of Kerala