B NAGARAJA REDDY Vs. B. SAMBO SANKAR REDDY
LAWS(APH)-2020-12-187
HIGH COURT OF ANDHRA PRADESH
Decided on December 15,2020

B Nagaraja Reddy Appellant
VERSUS
B. Sambo Sankar Reddy Respondents




JUDGEMENT

- (1.)These two Civil Revision Petitions are filed under Article 227 of the Constitution of India aggrieved by the Common Order dtd. 27/1/2020 in I.A.Nos.107 and 109 of 2019 in A.S.No.73 of 2018 on the file of Principal District Judge, Chittoor.
(2.)Petitioner is the Plaintiff and the respondents are the Defendants in a suit in O.S.No.344 of 2012 on the file of II Additional Junior Civil Judge, Chittoor.
(3.)Brief facts of the case are that:
The petitioner filed a suit in O.S.No.344 of 2012 on the file of II Additional Junior Civil Judge, Chittoor, for grant of declaration for Plaint (B) and (C) schedule properties, deliver of vacant possession of "B' schedule property and for permanent injunction restraining the defendants, their men and agents from interfering with the plaintiff's peaceful possession and enjoyment of the plaint "C" schedule property and for costs.

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