PARSA SITARAMA RAO Vs. BONOTHU SEETHALU
LAWS(APH)-1972-9-22
HIGH COURT OF ANDHRA PRADESH
Decided on September 20,1972

PARSA SITARAMA RAO Appellant
VERSUS
BONOTHU SEETHALU,CHAPALA PITCHAMMA Respondents

JUDGEMENT

- (1.) These two civil revision petitions give rise to a common question of law Petitioners are common, but the respondents in both the cases are different.
(2.) The material facts leading to these revisions petitions may be stated :-The respondents are the cultivating tenants in respect of lands held by them under the petitioners. On the ground that the respondents failed to pay the rents in respect of their agricultural holdings for the years 1955 to 1959, the petitioners served notices on them under section 19 of the Andhra Pradesh (Telangana area) Tenancy and Agricultural lands Act (hereinafter called 'the Act") terminating their tenancies. After the expiry of six months from the respective dates of notices the petitioners filed eviction petitions against the respondents before the Tahsildar. In both the cases, the Tahsildar held that the respondents were defaulters in payment of rents for the said years and that, their tenancies had been terminated by valid notices and, accordingly cancelled their tenancies and ordered eviction.
(3.) The respondents filed appeals against the orders of eviction, before the Collector. The additional Collector, who disposed of those appeals, agreed with the findings of the Tahsildar that the respondents were defaulters in payment of rents for the years 1955 to 1959. The Additional Collector following the decision of this court in Mohd. Jamal v. E. Narayan Reddy however, held that the notices of termination of tenancies issued by the petitioners were invalid and, accordingly, dismissed the eviction petitions.;


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