RAMKUMAR Vs. SUB REGISTRAR DOOD BOWLI OF REGISTRATION DEPARTMENT GULZAR HOUSE
LAWS(APH)-1971-11-15
HIGH COURT OF ANDHRA PRADESH
Decided on November 30,1971

RAMKUMAR Appellant
VERSUS
SUB REGISTRAR, DOOD BOWLI OF REGISTRATION DEPARTMENT, GULZAR HOUSE Respondents

JUDGEMENT

Gopal Rao Ekbote, J. - (1.) This writ petition is referred to a Bench by our learned brother K. Ramachandra Rao, J. as the learned Judge felt that the petition raises an important question as to the procedure to be followed regarding registration of an award passed by the Jagirdars Debt Settlement Board.
(2.) The relevant facts are that the petitioners are creditors of two Jagirdars. Their debts were settled in accordance with the provisions of the Hyderabad Jagirdars Debt Settlement Act, hereinafter referred to as "the Act", and an award was made. Against that award, Appeal No. 279 of 1959 was preferred by the creditors. The appellate Court on 22 nd January, 1965 set aside the award and remanded the case with certain directions.
(3.) An award thereupon was passed on 10th July, 1969. The creditors seem to have deposited Rs. 200 for the purpose of registration of the award on 23rd August, 1967. The Board purchased non-judicial stamps on 6th September, 1967 of the value of Rs. 50. The award then seems to have been engrossed on the said stamp papers by the Board on 23rd September, 1967. The Board, however, put the date of its signature on the award so engrossed on the stamp paper as the date on which the award Was actually made. The award thereafter was sent for registration to the Sub-Registrar, Dood Bowli.;


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