TATA SUBHASHINI Vs. KANCHARLA SUSHMA
LAWS(APH)-2022-1-6
HIGH COURT OF ANDHRA PRADESH
Decided on January 05,2022

Tata Subhashini Appellant
VERSUS
Kancharla Sushma Respondents

JUDGEMENT

R.RAGHUNANDAN RAO,J. - (1.) As these revision petitions arise out of the same dispute relating to the same land, they are being disposed of together.
(2.) Heard Sri K. Sai Mohan Rao, learned counsel for the petitioner and Sri Yellabandi Ramatirdha, learned counsel for the respondents.
(3.) The petitioner had filed O.S.No.371 of 2018 against the respondent in these revision petitions, before the Senior Civil Judge, Vijayawada for an injunction restraining the 1 st respondent from interfering with her possession of the land admeasuring 220 sq. Yards in Sy.No.433/3 of Gunadala village, Vijayawada Corporation. It is her case that her father had purchased the said 220 sq. Yards in her name by way of a registered deed of sale dtd. 31/3/1995 from one Kancharla Bhaskara Rao. Subsequently, the property was gifted to her by her father. The 1 st respondent started interfering with the possession of the said plot when she sought to construct a house in the said plot, she filed I.A.No.656 of 2018 in O.S.No.371 of 2018 for temporary injunction. This application was allowed by the trial Court on 6/8/2018. Aggrieved by the said order, the respondent herein had moved C.M.A.No.20 of 2018 in the Court of the V Additional District Judge, Vijayawada. This appeal was allowed by an order dtd. 23/1/2020.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.