PATURU SUNDARAIAH Vs. SURI RANGANAYAKAMMA
LAWS(APH)-2022-3-19
HIGH COURT OF ANDHRA PRADESH
Decided on March 04,2022

Paturu Sundaraiah Appellant
VERSUS
Suri Ranganayakamma Respondents




JUDGEMENT

SUBBA REDDY SATTI,J. - (1.) The unsuccessful defendant filed the present second appeal under Sec. 100 of the Code of Civil Procedure, 1908 (for short ?CPC"), aggrieved by the decree and judgment, dtd. 28/2/2020 passed in A.S.No.33 of 2017 on the file of learned Senior Civil Judge, Kovur, SPSR Nellore District confirming the decree and judgment, dtd. 11/9/2017 passed in O.S.No.316 of 2005 on the file of learned Principal Junior Civil Judge, Kovur.
(2.) For the sake of convenience and brevity, the parties shall be referred to as they are arrayed in the O.S.No.316 of 2005.
(3.) Plaintiffs, sisters, filed suit O.S.No.316 of 2005 against the defendant for declaration of title and for ejectment of the defendant from land of an extent of Ac.0-90 cents out of total extent of Ac.2-55 cents in survey No.708 with patta No.126 situated in Varini village, Vidavaluru Mandal, Nellore District (hereinafter referred to ?schedule property").;


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