K H DENIAL Vs. LIFE INSURANCE CORPORATION OF INDIA
LAWS(APH)-1972-3-8
HIGH COURT OF ANDHRA PRADESH
Decided on March 28,1972

K.H.DENIAL Appellant
VERSUS
LIFE INSURANCE CORPORATION OF INDIA Respondents

JUDGEMENT

- (1.) In this petition, the petitioner prays for an order to dispense with the printing of the material papers in C.C.C.A. 65/69 which is preferred against the judgment and decree dated 19-7-1968 of the First Additional Judge, City Civil Court, Hyderabad in O.S. No. 55/64. The petitioner has valued his appeal at Rs.28,748-50 P. It appears that a bill for Rs.650.00 was issued by the office being the probable cost of printing of the documents. The ground on which the petitioner prays for dispensing with the payment of the lodgment schedule is that he is not in a position to deposit such a big amount. Since several petitions of this nature have been coming up for consideration before this Court. I had issued a notice to the Third Government Pleader, Mr. N.Rajeshwar Rao to assist the Court.
(2.) A reading of Rule 72 of the Rules of the High Court of Judicature, Andhra Pradesh. Appellate Side (therein after referred to as the Rules ) along with the proviso would show that printing of the record is compulsory when the value of the appeal is Rs.20,000.00 and above, Rule 72 of the Rules reads as follows". "The record shall be in English and shall be printed on substantial white foolscap folio paper with an outer margin about two inches wide and inner margin about one inch wide and separate sheets shall be stitched together book wise. The pages shall be consecutively numbered, and the printing shall be on both sides of the paper and numbers shall be expressed in figures. Every tenth line on each page shall be numbered. Provided that in appeals in which the value of the subject-matter in dispute is less than Rs.20,000.00 unless the Court otherwise orders it shall not be necessary to print any part of the record, but the record shall be got type-written by the Registrar on paper of foolscap size with double spacing and with 1 1/s" wide margin, each page containing not more than 32 lines: ........................"
(3.) It is manifest therefrom that so far as first appeals to the High Court which are valued below Rs.20,000/- are concerned, it is not in dispute that the proviso to Rule 72 of the Rules makes it abundantly clear that it is not necessary to get the record printed unless otherwise directed by the Court.;


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