PREMAL PRATAP JOISHER Vs. VIKRAM JETHALAL JOISHER
LAWS(APH)-2022-3-20
HIGH COURT OF ANDHRA PRADESH
Decided on March 04,2022

Premal Pratap Joisher Appellant
VERSUS
Vikram Jethalal Joisher Respondents




JUDGEMENT

NINALA JAYASURYA,J. - (1.) These two Civil Revision Petitions arise out of the orders dtd. 16/2/2022 passed by the learned II Additional District Judge, Hindupur, in I.A.No.49 of 2022 and I.A.No.51 of 2022 in O.S.No.19 of 2007.
(2.) Heard Mr. Avinash Desai, learned counsel for the petitioner assisted by Mr.D.Satya Siva Darshan, Advocate, and Mr.C.Hanumantha Rao for respondent Nos.1 to 5 in C.R.P.No.356 of 2022. Also heard Mr. C.V.Mohan Reddy, learned Senior Counsel representing Mr.P.Rama Krishna, Advocate, for respondent Nos.1 to 5 in C.R.P.No.355 of 2022.
(3.) The brief facts germane for consideration of the present controversy, may briefly be stated thus: The respondent Nos.1 to 5 herein filed O.S.No.19 of 2007 on the file of the Court of II Additional District Judge, Hindhupur, against the petitioner herein, and respondent Nos.6 to 15 for grant of a decree declaring their right and title in respect of plaint schedule properties, consequential injunction and delivery of possession through Court, in the event of the Court coming to a conclusion that the defendants are in possession of the suit properties. ;


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