R.V. KRISHNA RAO Vs. ATTILI HYMAVATHI DEVI
LAWS(APH)-2022-1-41
HIGH COURT OF ANDHRA PRADESH
Decided on January 31,2022

R.V. Krishna Rao Appellant
VERSUS
Attili Hymavathi Devi Respondents




JUDGEMENT

- (1.) This second appeal is directed against the decree and judgment in A.S.No.142 of 2011 of the Court of the learned IV Additional District Judge, Visakhapatnam dtd. 16/2/2021.
(2.) The defendants are the appellants. The 1st appellant is no more. He died during pendency of the suit. The appellants 3 to 6 are the legal representatives of the appellants 1 and 2.
(3.) Smt. Attili Hymavathi Devi-the respondent laid the suit in O.S.No.206 of 1982 on the file of the Court of the learned I Additional Senior Civil Judge, Visakhapatnam to declare her title to the plaint schedule property and for consequential injunction restraining the appellants 1 and 2 from interfering with her possession and enjoyment of the same. Alternatively, relief of possession was also sought at a later stage during the course of trial in the suit, evicting the appellants 1 and 2 from the plaint schedule property.;


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