SAGILI MADHUSUDANA REDDY Vs. NALBAND HAZEERA
LAWS(APH)-2019-7-19
HIGH COURT OF ANDHRA PRADESH
Decided on July 17,2019

Sagili Madhusudana Reddy Appellant
VERSUS
Nalband Hazeera Respondents


Referred Judgements :-

JOHN SUSHEEL KALE VS. S DEVARAJULU [REFERRED TO]


JUDGEMENT

- (1.)This civil revision petition is filed under Article 227 of the Constitution of India, assailing the order dated 18.6.2018, passed in I.A.No.183 of 2018 in O.S. No.31 of 2011 on the file of the Court of I Additional District Judge, Kadapa, by virtue of which the lower Court allowed the petition filed by the respondent Nos.3, 4 and 5-defendant Nos.3, 4 and 5, under Order XVIII Rule 3-A of the Code of Civil Procedure, 1908 (CPC), to eschew the chief-examination affidavit of the second plaintiff as P.W.4.
(2.)Heard the counsel for the petitioners-plaintiffs and the counsel for the respondents-defendants.
(3.)The issue involved in this revision is very simple and small. P.W.I is the first plaintiff, who was already examined and two witnesses were examined on behalf of the plaintiffs as P.Ws.2 and 3. It is, at that point of time, second plaintiff filed her affidavit in lieu of her chief-examination as P.W.4, without seeking permission of the Court.
;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.