MUDDASANI VENKATA NARSAIAH (D) TH. LRS. Vs. MUDDASANI SAROJANA
LAWS(SC)-2016-5-5
SUPREME COURT OF INDIA
Decided on May 05,2016

Muddasani Venkata Narsaiah (D) Th. Lrs. Appellant
VERSUS
Muddasani Sarojana Respondents

JUDGEMENT

- (1.) Leave granted.
(2.) The plaintiff is in appeal before us aggrieved by reversal of the judgment and decree of first appellate Court by the High Court in Second Appeal and restoring the judgment and decree of the trial Court dismissing the suit filed by the plaintiff.
(3.) The plaintiff filed a suit before the trial Court for possession of disputed property and mesne profits based upon the title. It was averred in the plaint that Veeraiah and Balaiah were sons of late Rajaiah. Both the sons predeceased their father Rajaiah. Plaintiff is son of Veeraiah and Yashoda is wife of the said late Balaiah. After the death of Rajaiah, the property was given as widow's estate to Yashoda. It was to be reverted to the plaintiff after the death of Yashoda. Yashoda enjoyed the property in her lifetime. However, after her death, Smt. Gandla Buchamma, surviving sister of late Balaiah succeeded to the property and sold it to plaintiff vide registered sale deed dated 25.4.1981 and also delivered the possession. Thereafter on 12.6.1981 the defendants forcibly evicted the plaintiff from the property.;


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