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Sajanam Enterprises Vs. Government of Andhra Pradesh and ors. - Court Judgment

LegalCrystal Citation
SubjectService;Constitution
CourtAndhra Pradesh High Court
Decided On
Case NumberWrit Appeal No. 262 of 1983
Judge
Reported inAIR1984AP260
ActsConstitution of India - Articles 162, 310 and 311
AppellantSajanam Enterprises
RespondentGovernment of Andhra Pradesh and ors.
Appellant AdvocateV. Jagannadha Rao, Adv.
Respondent AdvocateGovt. Pleader, ;Adv. General and ;M. Ram Mohan Rao, Adv.
Excerpt:
.....ramana & p.s. narayana, jj] declaration of notified area held, it is only under section 3 that government are required to publish draft notification inviting objections and section 3(3) mandates to consider objections and suggestions before issuing declaration order. it is very conspicuous that section 4 does not contemplate any draft notification inviting objections and suggestions before either constituting market committee, establishing notified market area or declaring notified market area for the purpose of levy of market fees. thus, except ordaining government to issue preliminary/draft notification inviting objections at the time of issuing declaration order under section 3(3) of the act nowhere much less under section 4 contemplates issuing a notification inviting objections......chennakesav reddi, j. what is the extent of the frontiers of executive power under art. 162 of the constitution of india? does it extent to order an inquiry into the alleged glaring irregularities committed by officers of a state government undertaking- a government company as defined under s. 617 of the indian companies act, 1956, in awarding a contract? are the two questions that require to be answered in this writ appeal. 2. the events and circumstances that led to the filing of the writ appeal shortly stated are these: 3. singareni collieries co., ltd., (hereinafter referred to as 'the company') is a
Judgment:

Chennakesav Reddi, J.

What is the extent of the frontiers of executive power under Art. 162 of the Constitution of India? Does it extent to order an inquiry into the alleged glaring irregularities committed by Officers of a State Government Undertaking- a Government Company as defined under S. 617 of the Indian Companies Act, 1956, in awarding a contract? Are the two questions that require to be answered in this writ appeal.

2. the events and circumstances that led to the filing of the Writ appeal shortly stated are these:

3. Singareni Collieries Co., Ltd., (hereinafter referred to as 'the Company') is a


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