KURRA MURALI KRISHNA YADAV Vs. SRI LAKSHMI RAMA CO-OPERATIVE
LAWS(APH)-2022-3-23
HIGH COURT OF ANDHRA PRADESH
Decided on March 03,2022

Kurra Murali Krishna Yadav Appellant
VERSUS
Sri Lakshmi Rama Co-Operative Respondents




JUDGEMENT

- (1.) Since all these civil revision petitions are essentially arising between the same parties, they are being disposed of by this common order.
(2.) Sri Lakshmi Rama Cooperative Building Society Limited (hereinafter referred to as the 'decree holder') had filed O.S.No.66 of 1984 and O.S.No.132 of 1984 against Sri Shaik Ismail (deceased) and his son Sri Abdul Mazid, (hereinafter referred to as 'Judgment Debtors 1 and 2) for specific performance of agreements of sale. Both these suits were disposed of on 19/8/1995, with certain directions, essentially decreeing the suit for specific performance.
(3.) The Judgment Debtors 1 and 2 filed A.S.No.2043 of 1995 against the judgment and decree in O.S.No.132 of 1984 and A.S.No.478 of 1996 against the judgment in O.S.No.66 of 1984. Both these appeals, filed before the erstwhile High Court of A.P., were dismissed on 3/6/2013. Appeals to the Hon'ble Supreme Court against these orders have also been dismissed.;


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