M LAKSHMI NARAYANA Vs. M NIKILESWARI
LAWS(APH)-2019-8-47
HIGH COURT OF ANDHRA PRADESH
Decided on August 21,2019

M Lakshmi Narayana Appellant
VERSUS
M Nikileswari Respondents

JUDGEMENT

G.Shyam Prasad, J. - (1.)This revision arises out of the order dated 27.02.2019 passed in IA No.154 of 2017 in OS No.111 of 2016 on the file of the Court of Special Judge for trial of cases in SCs & STs (PoA) Act-Cum-VIII Additional District and Sessions Judge, West Godavari at Eluru.
(2.)Despite service of notice, there is no representation on behalf of the respondent. Hence the matter is disposed of on merits after hearing the learned counsel for the revision petitioner.
(3.)The brief facts of this petition are that the revision petitioner is the first defendant and the respondents 1 to 3 are the plaintiffs in the suit. The respondents 4 to 14 are not necessary parties to this revision petition. The respondents have filed a suit for partition of suit schedule property into four equal shares and allot one such share to each of them, and remaining one item to the first revision petitioner. The revision petitioner has filed an interlocutory application in IA No.154 of 2017 to decide a preliminary issue with regard to the maintainability of the suit. The trial court has dismissed the said application. Aggrieved by the same, the present revision petition is filed.
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