RANA PRATHAP SINGH Vs. STATE OF TELANGANA
LAWS(APH)-2019-3-92
HIGH COURT OF ANDHRA PRADESH
Decided on March 15,2019

Rana Prathap Singh Appellant
VERSUS
State of Telangana Respondents

JUDGEMENT

Sanjay Kumar, J. - (1.)The prayer of the petitioners in this case reads as under:-
"For the reasons stated in the accompanying affidavit, it is hereby prayed that this Hon'ble Court may be pleased to issue an appropriate Writ, Order or Direction, more particularly one in the nature of Writ of Mandamus declaring the inaction of the 4th respondent in registering the cancellation of sale deed Document No.17768 of 2018 dt 15.11.2017 as illegal, arbitrary and contrary to the Judgment reported in 2006(6) ALT 253 (FB) in the interest of justice and pass such other order or orders as this Honourable Court may deem fit and proper in the facts and circumstances of the case."

(2.)By way of the document executed by the petitioners on 06.2.2019, the registered sale deed dated 15.11.2017 executed by one Gummadi Raghavendra Rao in favour of Smt P.Nagaraja Vijaya Lakshmi Devi was sought to be cancelled.
(3.)The grievance of the petitioners presently is that the Sub-Registrar, Registration and Stamps, Uppal, Medchal-Malkajgiri District, is not registering the so-called cancellation deed dated 06.02.2019.
;


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