THE STATE OF ANDHRA PRADESH Vs. THE AYACUTDARS OF VENKATRAYUDU TANK
LAWS(APH)-1963-10-23
HIGH COURT OF ANDHRA PRADESH
Decided on October 18,1963

The State of Andhra Pradesh Appellant
VERSUS
The Ayacutdars Of Venkatrayudu Tank Respondents

JUDGEMENT

ANANTANARAYANA AYYAR,J. - (1.) The Ayacutdars of Venkatarayudu tank, represented by Pothula Ramunaidu filed O.S. No. 131 of 1960 in the Court of the District Munsiff, Chodavaram claiming certain reliefs against many defendants. The State of Andhra Pradesh represented by the District Collector, Visakhapatnam, was the first defendant. The plaintiff filed a petition citing Order 13 rule 10 Civil Procedure Code for production of certain documents from the Government, namely, the first defendant. The latter (D-1) produced the three documents concerned but also filed I.A. No. 89 of 1962 claiming privilege in respect of the documents Nos. 1 and 2. D-1 also filed an affidavit in support of the petition signed by the Secretary to Government P.W.D. The plaintiff contested that petition. The learned District Munsiff, after hearing the parties, passed an order dismissing the petition with costs of the contesting plaintiff. Thereupon, the firm defendant filed this revision petition.
(2.) The three documents are as follows:- "1. Letter of Sri L. Venkata Krishna Ayyar, Chief Engineer for Irrigation, addressed to the Secretary to Government (PWD). Andhra Pradesh Hyderabad in No. 194/53 C. 14 dated 18-12-1956. 2. Inspection report (notes) of the said Chief Engineer dated 11-12-1956. 3. Records of the Sub-Collector in respect of the stone embankment of "Meghadri Gedda".
(3.) Privilege was claimed by D-1 regarding Document No. 3. So we are concerned with it in this revision petition.;


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