GURINDAPALLI ISAAC DAYARDHAN RAO Vs. ANDHRA EVANGELICAL CHURCH
LAWS(APH)-2019-8-86
HIGH COURT OF ANDHRA PRADESH
Decided on August 28,2019

Gurindapalli Isaac Dayardhan Rao Appellant
VERSUS
Andhra Evangelical Church Respondents

JUDGEMENT

- (1.)This revision petition is filed, under Article 227 of the Constitution of India, questioning the order, dated 19.12.2018, passed in CF No.8919 of 2018 in SOP --- on the file of the court of Principal District Judge, Guntur, by virtue of which the court below rejected the petition filed under Section 23 of the A.P. Socieites Registration Act, (for short, "the Act") to declare the lease deed, dated 19.03.2015, executed by the 1st respondent-Church in favour of the 4th respondent on 20.03.2015 as null and void, by considering that the said dispute does not fall within the ambit of Section 23 of the Act.
(2.)Questioning the impugned order, this revision is preferred on the grounds that the lower court erred in understanding the correct purport and object of Section 23 of the Act, which makes it clear that any dispute arising among the committee or the members of the society is amenable to the jurisdiction of the District Court and the lower court erred in not exercising the jurisdiction vested in it.
(3.)Based on the above grounds, the revision petitioner seeks to set aside the impugned order.
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