BOMMA VENKATA RAMA NAGARATHNAM Vs. BOMMA SURAMMA AND OTHERS
LAWS(APH)-1963-1-22
HIGH COURT OF ANDHRA PRADESH
Decided on January 08,1963

Bomma Venkata Rama Nagarathnam Appellant
VERSUS
Bomma Suramma And Others Respondents

JUDGEMENT

CHANDRA REDDY,J. - (1.) The petitioner seeks leave to file an appeal to the Supreme Court against the judgment of this court in A.S. Nos. 63 and 224 of 1955 arising out of O. S. No. 157 of 1951 on the file of the Subordinate Judge "?s Court, Eluru.
(2.) The petitioner laid an action in the Subordinate Judge "?s Court, Eluru for a declaration that the partition deed dated 22-12-1947 between her husband and his father and brother was sham, nominal and collusive and not binding on her and for recovery of movable described in schedules A and B, or, alternatively, for their value Rs. 6,060/-, for recovery of past and future maintenance at Rs. 1,200/- a year and for other incidental reliefs.
(3.) The suit was based mainly on the averments that the plaintiff was forced to leave her husband "?s house as she was being treated cruelly and was being neglected and as such she was entitled to maintenance, that in order to defeat her claim for maintenance the members of her husband "?s family effected a nominal partition deed which was not binding on her and that at the time she was leaving her husband "?s house jewels and other valuables of her were forcibly removed by her husband.;


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