LAKKAPAMULA RANI Vs. MANDA BATASARI
LAWS(APH)-2022-3-38
HIGH COURT OF ANDHRA PRADESH
Decided on March 23,2022

Lakkapamula Rani Appellant
VERSUS
Manda Batasari Respondents




JUDGEMENT

- (1.) The present Civil Revision Petition is filed aggrieved by the Orders passed in I.A.No.268 of 2021 in O.S.No.244 of 2014 on the file of the Senior Civil Judge, Nuzvid, Krishna District.
(2.) Heard the learned counsel for the petitioner Mr.Ch.B.R.P. Sekhar and the learned counsel for the respondent Smt.Santhi Sree Vallabhaneni.
(3.) The petitioner herein is the defendant in the above referred suit. The respondent/plaintiff filed the above said suit seeking Specific Performance of an Agreement of Sale dtd. 20/1/2014 and for other reliefs. In the written statement a plea was taken that the Agreement of Sale was fabricated by forging the signatures of the petitioner/defendant and her husband. After the completion of the respondent's/plaintiff's arguments in the said suit and when the matter is coming up for petitioner's/defendant's arguments, I.A.No.268 of 2021 was filed by the petitioner/defendant under Sec. 45 of the Indian Evidence Act R/w Sec. 151 of the Code of Civil Procedure seeking a direction to send Ex.A.1 Agreement of Sale dtd. 20/1/2014 and the papers on which the signatures of the petitioner/defendant would be taken in open Court and other documents containing her signatures i.e., the suit summons, vakalat, postal acknowledgement, written statement etc., to the Government Handwriting Expert for comparison of the said signatures and to give expert's opinion. The said application was resisted by the respondent/plaintiff by filing a counter. The learned Senior Civil Judge after considering the matter, by an order dtd. 7/10/2021 dismissed the said application. Hence, the present Civil Revision Petition.;


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