G KANAKA LINGESWARA RAO Vs. V SUBRAHMANYESWARI
LAWS(APH)-2019-8-48
HIGH COURT OF ANDHRA PRADESH
Decided on August 21,2019

G Kanaka Lingeswara Rao Appellant
VERSUS
V Subrahmanyeswari Respondents


Referred Judgements :-

WARYAM SINGH VS. AMARNATH [REFERRED TO]
SHAIK ABDUL RASOOL VS. G LAKSHMI REDDY [REFERRED TO]


JUDGEMENT

G. Shyam Prasad, J. - (1.)This revision is arising out of the order, dated 02.05.2019 in I.A.(SR).No.2212 in O.S.No.648 of 2014 on the file of the Principal Senior Civil Judge, Eluru, West Godavari District.
(2.)Heard the arguments of learned counsel for the petitioner and the respondent.
(3.)The trial Court relying on the judgments reported in L.Ramireddy vs. V.Venkata Ramireddy,2009 2 APLJ 71 (SN) and B.Venkata Ramireddy vs. K.Srinivas and others,2005 2 APLJ 48 (AP) has rejected the application filed by the revision petitioner. The trial Court observed that the petitioner may call the witness on his behalf to prove his case.
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