P VEERRAGHAVULU DIED Vs. PARLA VENKANNA
LAWS(APH)-2019-8-29
HIGH COURT OF ANDHRA PRADESH
Decided on August 21,2019

P Veerraghavulu Died Appellant
VERSUS
Parla Venkanna Respondents


Referred Judgements :-

ANDHRA BANK VS. ABN AMRO BANK N V [REFERRED TO]


JUDGEMENT

G. Shyam Prasad, J. - (1.)This revision is arising out of the order, dated 09.01.2018 passed in I.A.No.216 of 2018 in O.S.No.140 of 2011 on the file of the Principal Junior Civil Judge, Rajamahendravaram.
(2.)The revision petitioners are the plaintiffs who have filed O.S.No.140 of 2011 on the file of Principal Junior Civil Judge, Rajahmahendravaram for grant of permanent injunction restraining the respondents from interfering with the peaceful possession and enjoyment of the plaint schedule path way.
(3.)The revision petitioners have filed I.A.No.279 of 2011 under Order 39 Rule 1 of CPC in the above suit for grant of interim injunction, and I.A.No.216 of 2018 under Order VI Rule 17 CPC for amendment of plaint. The amendment sought in plaint to add the paragraph 7(a) after the paragraph-7 in the plaint which reads as under :
"7(a) the defendants in and around the month of May 2011 constructed compound wall by abstracting the plaint schedule cart way at E and F points taking advantage of their strength and plaintiff's weakness. The plaintiffs could not resist such illegal effort made by the defendants and therefore the plaintiffs lost their egress and ingress to reach Rajaveedhi through A,B,C,D cart way, Pending suit, hence the plaintiffs are entitled for mandatory injunction to remove the obstructions made by the defendants at E and F points."

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