ALASAKANI RAM PRASAD Vs. SURENDAR REDDY
LAWS(APH)-2019-3-5
HIGH COURT OF ANDHRA PRADESH
Decided on March 05,2019

Alasakani Ram Prasad Appellant
VERSUS
Surendar Reddy Respondents

JUDGEMENT

A.Rajasheker Reddy, J. - (1.)This Contempt Case is filed alleging violation of the order dated 12.10.2018 passed by this Court in WP.No.37017/2018, wherein and whereby this Court directed the respondent-police not to interfere with the civil dispute between the petitioner and the third party.
(2.)The respondent No.3 filed counter stating at para-10 as follows;
"it is respectfully submitted that as part of the investigation into the cases, the investigation officer visited the subject lands in question. Except registration of the above crimes against each other and proceeding with the investigation into the cases as contemplated under law, this respondent never interfered with the civil disputes. I humbly submit that this respondent never disobeyed the orders passed by this Honourable Court. I humbly submit that I shall abide by the directions passed by this Honourable Court dated 12.10.2018 in WP.No.37017 of 2018."

(3.)No reply affidavit is filed by the petitioner contraverting the averments in the counter affidavit.
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