AMBATI VALKUNTA Vs. CATLEX INDIA LIMITED
LAWS(APH)-1971-7-10
HIGH COURT OF ANDHRA PRADESH
Decided on July 13,1971

AMBATI VALKUNTA Appellant
VERSUS
CATLEX INDIA LIMITED Respondents

JUDGEMENT

- (1.) It is not disputed that the section applicable to the facts of the case is section 24 (d) of the Court-fees Act. A Bench of this Court in jabbar v. State of Andhra Pradesh (1) (1969) I An. W.R. 411I has laid down the principles on which suits falling under section 24 (d) of the Court fee Act have to be valued. It was held that the relief sought by the plaintiff has to be valued on the basis of the advantage he would gain or the Injury or loss he would avoid.
(2.) The plaintiff's suit in this case is for a declaration that the order of dismissal dated 26th November, 1962 passed by the defendant-company Is illegal and invalid and for the consequential relief of injunction directing the defendant- company to reinstate the plaintiff with all benefits and for recover/ of an amount of Rs. 303-67 p. the suit has been valued by the plaintiff at Rs. 753-67 p. (Rs. 450 plus Rs. 303-67) under sections 24(d) and 20 of the Andhra Court Fees Act.
(3.) The office has taken an objection the that valuation put by (he plaintiff on the relief of declaration Is too low, and that the valution should be the amount that the plaintiff would get for the rest of the period till his retirament after he is reinstated.;


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