THIMMARAYA REDDY Vs. GOWRAMMAL
LAWS(MAD)-2020-11-132
HIGH COURT OF MADRAS
Decided on November 11,2020

Thimmaraya Reddy Appellant
VERSUS
GOWRAMMAL Respondents

JUDGEMENT

P RAJAMANICKAM,J. - (1.) This Civil Revision Petition has been filed by the petitioners/defendants 1 to 3 against the dismissal of their application filed in I.A.No.369 of 2015 in O.S.No.13 of 2008 on the file of the Sub-Judge, Hosur, dated 12.08.2015.
(2.) The first respondent herein had filed a suit in O.S.No.13 of 2008 on the file of the Sub-Judge, Hosur, for the relief of partition and separate possession.
(3.) During pendency of the said suit, the defendants 1 to 3 had filed an application in I.A.No.369 of 2015 seeking permission of the court for filing additional written statement. The learned Trial court had dismissed the said application by the order dated 12.08.2015. Feeling aggrieved, the petitioners/ defendants 1 to 3 have filed the present Civil Revision Petition.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.