CHEBROLU SUJATHA Vs. VENKATA TIRUMALA CHIT FUND PVT LTD
LAWS(APH)-2019-7-5
HIGH COURT OF ANDHRA PRADESH
Decided on July 19,2019

Chebrolu Sujatha Appellant
VERSUS
Venkata Tirumala Chit Fund Pvt Ltd Respondents

JUDGEMENT

M Seetharama Murti, J. - (1.)The unsuccessful 2nd Judgment Debtor filed this revision petition under 115 of the Code of Civil Procedure, 1908, assailing the order, dated 13.02.2019, of the learned XIII Additional District & Sessions Judge, Narasaraopet, of Guntur District passed in E.P.no.4 of 2018 in Dispute no.18 of 2015.
(2.)I have heard the submissions of Sri Poluri Prabhakar Rao, learned counsel appearing for the petitioner/2nd Judgment Debtor ('2nd JDr', for brevity); and, of Sri P.Durga Prasad, learned counsel appearing for the 1st respondent/Decree Holder ('DHr', for brevity). I have perused the material record.
(3.)To begin with, the introductory facts, which are perceptible from the contents of the material record and the submissions made, in brief, are as follows:
The DHr Chit Fund Company having obtained an award in the aforestated dispute filed the aforesaid Execution Petition for sale of the properties, which are mentioned in the schedule of the execution petition and for realization of the debt due under the award. The 2nd JDr having filed a counter resisted the execution petition. On merits and by the orders impugned, the Court below overruled the objection of the 2 nd JDr and directed attachment of the EP schedule property under Rule 54 of Order XXI of the Code of Civil Procedure, 1908, ('Code', for brevity) and posted the execution petition to a future date for further steps. Aggrieved thereof, the 2nd JDr filed this revision petition.

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