B SRINATHA REDDY Vs. DISTRICT LEGAL SERVICE AUTHORITY, KADAPA
LAWS(APH)-2019-9-84
HIGH COURT OF ANDHRA PRADESH
Decided on September 18,2019

B Srinatha Reddy Appellant
VERSUS
District Legal Service Authority, Kadapa Respondents




JUDGEMENT

- (1.)Lok Adalat settlements bring in its wake litigation galore. This is yet another writ petition which questions the legal validity of the award passed by the Lok Adalat Bench on the ground of fraud, violation of principles of natural justice and contravention of procedural prescriptions of law causing grave injustice to the parties to the litigation.
(2.)This Writ Petition under Article 226 of the Constitution of India is filed seeking a writ of certiorari to declare the award dated 03.12.2016 passed by the Lok Adalat Bench, Kadapa in O.S.No.192 of 2011 on the file of the Additional Senior Civil Judge, Kadapa, is illegal, arbitrary and obtained by playing fraud on Court and it is violative of principles of natural justice and consequently to quash the said award.
(3.)Brief overview of the facts leading to the lis in this Writ Petition may be stated as follows:
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