H.V.S. SIVARAMA SASTRY Vs. THE ESTATES ABOLITION TRIBUNAL (DISTRICT JUDGE) WEST GODAVARI, ELURU AND OTHERS
LAWS(APH)-1963-8-40
HIGH COURT OF ANDHRA PRADESH
Decided on August 29,1963

H.V.S. Sivarama Sastry Appellant
VERSUS
The Estates Abolition Tribunal (District Judge) West Godavari, Eluru And Others Respondents

JUDGEMENT

CHANDRA REDDY,J. - (1.) The petitioner who is the land holder of Gangole 'C' Estate, seeks the removal of the order of the Estates Abolition Tribunal, Eluru (hereinafter referred to as the Tribunal for the sake of convenience declining to grant a patta for items 5 and 16 situated in the village of Sagipadu.
(2.) The petitioner, the erstwhile Zamindar, applied under Section 12 of the Estates Abolition Act (hereinafter called the Act for the sake of brevity) for the grant of a ryotwari patta for items 1 to 17.
(3.) The concerned Assistant Settlement Officer complied with his request as regards items 1 to 11 but disallowed the claim for items 12 to 17, being of opinion that they were not shown to have been cultivated personally for the requisite period.;


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