PELLURI. VENKATA HANUMANTHA KRISHNA MURTHY SHARMA Vs. PELLURI. VENKATA LAKSHMI NARASIMHA RAO
LAWS(APH)-2020-12-58
HIGH COURT OF ANDHRA PRADESH
Decided on December 07,2020

Pelluri. Venkata Hanumantha Krishna Murthy Sharma Appellant
VERSUS
Pelluri. Venkata Lakshmi Narasimha Rao Respondents


Referred Judgements :-

RAJENDRA SINGH VS. PREM MAI [REFERRED TO]


JUDGEMENT

BATTU DEVANAND,J. - (1.)This Civil Revision Petition is filed under Article 227 of the Constitution of India, seeking intervention of this Court for not disposing the I.A. No. 565 of 2011 in O.S. No. 30 of 2002 on the file of the II Additional District Judge, Krishna at Vijayawada.
(2.)The petitioners herein are the plaintiffs and the respondents herein are the defendants in O.S. No. 30 of 2002.
(3.)Considering the nature of the order going to be passed, notice to the respondents is dispensed with.
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