NETHINTI APPANNA Vs. ECE INDUSTRIES LIMITED COMPANY
LAWS(APH)-2020-12-214
HIGH COURT OF ANDHRA PRADESH
Decided on December 18,2020

Nethinti Appanna Appellant
VERSUS
Ece Industries Limited Company Respondents




JUDGEMENT

- (1.)This Civil Miscellaneous appeal is directed against the order dtd. 21/11/2017 in I.A.No.1942 of 2015 in O.S.No.804 of 2015 of the Court of the learned VII Additional District Judge (FTC), Visakhapatnam.
(2.)Application in I.A.No.1942 of 2015 in O.S.No.804 of 2015 was filed for grant of temporary injunction under Order-39, Rules 1 and 2 r/w. Sec. 94 and Sec. 151 CPC restraining the appellants and others from interfering with the peaceful possession and enjoyment of the plaint schedule property of the 1st respondent, during pendency of the suit.
(3.)The 1st respondent instituted the suit to declare four General Powers of Attorney bearing document Nos.643/2015, 644/2015 and 646/2015 dtd. 23/2/2015, are vitiated by fraud, invalid/non-est, not binding on the 1st respondent and to grant a permanent injunction restraining the appellants and the 7th defendant from interfering with its peaceful possession and enjoyment of the plaint schedule property. A further relief of permanent injunction is sought against the respondents 2 and 3, who are the defendants 9 and 10, from registering any document basing on four General Powers of Attorney referred to above.
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