TULIMILI SUBBA RAO Vs. TULIMILI VEERAJU
LAWS(APH)-2019-8-55
HIGH COURT OF ANDHRA PRADESH
Decided on August 29,2019

Tulimili Subba Rao Appellant
VERSUS
Tulimili Veeraju Respondents

JUDGEMENT

G. Shyam Prasad, J. - (1.)This civil revision petition is arising out of the order dated 05.10.2012 passed by the VIII Additional District and Sessions Judge (Fast Track Court) at Vijayawada in IA No.571 of 2012 in AS No.140 of 2007.
(2.)The revision petitioner filed a suit in OS No.426 of 2000 on the file of the Court of III Additional Senior Civil Judge, Vijayawada, which was dismissed with costs. The revision petitioner has preferred an appeal in AS No.140 of 2007 on the file of the Court of VIII Additional District Judge, Vijayawada, and also filed an application in IA No.571 of 2012 under Section 45 of Indian Evidence Act and Section 151 CPC for sending the documents to the expert for comparison of signatures. The lower appellate Court on consideration of the material on record has dismissed the application in IA No.571 of 2012 without costs. Aggrieved by the same, the present civil revision petition is preferred by the petitioner.
(3.)Heard learned counsel for the revision petitioner and learned counsel for the respondents.
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