ADABALA CHINA VEERANNA Vs. PATTABHIRAMASWAMY VARU
LAWS(APH)-1971-2-16
HIGH COURT OF ANDHRA PRADESH
Decided on February 18,1971

ADABALA CHINA VEERANNA Appellant
VERSUS
PATTABHIRAMASWAMY VARU Respondents

JUDGEMENT

- (1.) This appeal by the defendant is directed against the judgment and decree in O.S. No. 50 of 1965 on the file of the District Judge, Rajahmundry, decreeing the plaintiff's suit for recovery of rent for the years 1963-64 and 1964-65 based on a registered lease-deed, dated 27th July. 1961.
(2.) The defendant while admitting the execution of the lease deed raised several pleas including the plea pleaded that it was vitiated by undue influence, misrepresentation and fraud.
(3.) But having regard to the arguments raised before me, it is sufficient to note that the defendant raised the plea that he was not bound to pay the market value of the paddy agreed to be paid under the lease deed but was liable to pay the fixed sum of Rs. 9,320 as the value of the paddy and Rs. 1,120 cash by way of rent for each year. Another contention was also raised that the plaintiff was not entitled to interest on the arrears of rent payable by him. The Court below held against the defendant on both these points and gave a decree for arrears of rent with interest thereon at 5 1/2 per cent, per annum.;


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