ALOOR KRISHNA SASTRULU Vs. HIS HOLINESS SRI UTTANDIMATT SWAMULUVARU
LAWS(APH)-1963-3-39
HIGH COURT OF ANDHRA PRADESH
Decided on March 14,1963

Aloor Krishna Sastrulu Appellant
VERSUS
His Holiness Sri Uttandimatt Swamuluvaru Respondents

JUDGEMENT

CHANDRA REDDY,J. - (1.) These appeals are directed against the judgment of our learned brother, Krishna Rao J. in C.M.S.A. Nos. 94 and 95 of 1956, under clause 15 of the Letters Patent, with his leave, confirming those of the lower appellate Court, which in its turn, confirmed those of the trial Court.
(2.) The appellants is the judgment-debtor. He filed E.A. No. 108 of 1955 for setting aside an order directing delivery of the property in E.P. No. 40 of 1955 to the respondent by dated 2-8-1956. This was dismissed by the Subordinate Judge, Chittoor.
(3.) His appeals to the District court were dismissed by the District Judge, Chittoor and so he brought two second appeals to this court.;


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