MANGU RAMDAS Vs. MADURAI VENKATARATNAM
LAWS(APH)-1971-9-17
HIGH COURT OF ANDHRA PRADESH
Decided on September 03,1971

MANGU RAMDAS Appellant
VERSUS
MADURAI VENKATARATNAM Respondents

JUDGEMENT

Gopal Rao Ekbote, J. - (1.) The Assistant Settlement Officer, Anakapally started a suo motu enquiry under Section 15 of the Madras Estate (Abolition and Conversion into Ryotwari) Act, (hereinafter called " the Act") to determine the nature and history of the land and to consider the claims of the land holders for the grant of ryotwari patta.
(2.) At a later stage of the said enquiry two land-holders claimed patta for themselves alleging inter alia that the land in question is zeryothi private land.
(3.) The 1st respondent in the proceedings opposed the claim of the land-holders and claimed patta for himself contending that he has the occupancy rights and he is therefore entitled to the patta.;


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