KAKARLAPUDI VENKATA RAMANAYYA RAJU, E G DIST Vs. PUTTA VENKATA RAO, E G DIST
LAWS(APH)-2019-8-21
HIGH COURT OF ANDHRA PRADESH
Decided on August 21,2019

Kakarlapudi Venkata Ramanayya Raju, E G Dist Appellant
VERSUS
Putta Venkata Rao, E G Dist Respondents


Referred Judgements :-

G SANJEEVA REDDY VS. INDUKURU LAKSHMAMMA [REFERRED TO]


JUDGEMENT

G. Shyam Prasad, J. - (1.)This revision is arising out of order, dated 28.10.2010 passed in I.A.No.520 of 2010 in O.S.No.257 of 2008 on the file of the II Additional Senior Civil Judge, Kakinada.
(2.)The revision petitioner is the plaintiff and the respondent is the defendant in O.S.No.257 of 2008. The petitioner has filed I.A.No.520 of 2010 under Order VII Rule 14(3) and Section 151 CPC for receiving of two documents, containing the signatures of the respondent. The said application was dismissed by the trial Court on 28.10.2010. Aggrieved by that, the present revision is preferred by the petitioner.
(3.)Heard the learned counsel for the petitioner and the respondent. Perused the material on record.
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