KADIYALA PRAVEEN Vs. KADIYALA MUNI SEKHAR
LAWS(APH)-2019-9-74
HIGH COURT OF ANDHRA PRADESH
Decided on September 13,2019

Kadiyala Praveen Appellant
VERSUS
Kadiyala Muni Sekhar Respondents


Referred Judgements :-

ARJUN SINGH VS. MOHINDRA KUMAR [REFERRED TO]


JUDGEMENT

M Satyanarayana Murthy, J. - (1.)These three civil revision petitions are filed under Article 227 of the Constitution of India challenging the orders dated 01.04.2019 passed in I.A.Nos.133, 134 and 135 of 2019 in O.S.No.66 of 2013 on the file of the Senior Civil Judge, Puttur, whereby the petitions filed to reopen the evidence, recall P.W.1-petitioner/plaintiff and to receive certain documents.
(2.)The petitioner herein is the plaintiff in the above mentioned suit. It is alleged that one Vasantha Bodi Naidu is the absolute owner of the plaint schedule property. He blessed with a son, who was named as Vasantha Pedda Pullama Naidu @ V. Pullama Naidu, who blessed with a daughter, who was named as K. Rajamma. The said Rajamma was given in marriage to Kadiyala Pedda Kuppa Naidu and they had one son, by name, Kadiyala Kuppa Naidu. The said Kadiyala Kuppa Naidu blessed with a son, named as Kadiyala Praveen, petitioner herein, and two daughters, by name, Uma Nandini and Sailaja. The said Kadiyala Pedda Kuppa Naidu had a brother, by name, Kadiyala Chinna Kuppa Naidu, and both of them are the sons of Chirrappa Naidu. The said Kadiyala Chinna Kuppa Naidu blessed with a son, who was named as K. Munisekhar, the 1st respondent herein/1st defendant. The 1st respondent blessed with a son, by name, K. Dinesh, the 2nd respondent herein/2nd defendant, and a daughter, who was named as K. Sunitha, the 3rd respondent herein/3rd defendant.
(3.)The said K. Rajamma being the only daughter succeeded to the estate of Vasantha Pedda Pullama Naidu @ Pullama Naidu. However, even on the date of filing of the petitions, the relevant entries in the fair adangal are in the name of Vasantha Pedda Pullama Naidu @ Pullama Naidu. The said K. Rajamma is the paternal grandmother of the petitioner.
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