KOLLURU SUDHAKAR RAO Vs. POLINENI NAGABHUSHANAM
LAWS(APH)-2022-4-7
HIGH COURT OF ANDHRA PRADESH
Decided on April 19,2022

Kolluru Sudhakar Rao Appellant
VERSUS
Polineni Nagabhushanam Respondents




JUDGEMENT

SUBBA REDDY SATTI,J. - (1.) Assailing the judgment and decree, dtd. 31/7/2018 passed in A.S.No.84 of 2016 on the file of learned IV Additional District Judge, Nellore confirming the judgment and decree, dtd. 22/3/2016 passed in O.S.No.279 of 2014 on the file of learned III Additional Junior Civil Judge, Nellore, the above appeal is filed by plaintiff.
(2.) The parties to the appeal shall be referred to as they are arrayed in O.S.No.279 of 2014.
(3.) The plaintiff filed O.S.No.279 of 2014 for permanent injunction against the defendant restraining him, his men and agents from evicting the plaintiff from the suit schedule property without following due process of law.;


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