PUVVADI SUBRAMANYAM AND ORS. Vs. JANGAM JAYALAKSHMI AND ORS.
LAWS(APH)-2019-6-31
HIGH COURT OF ANDHRA PRADESH
Decided on June 12,2019

Puvvadi Subramanyam And Ors. Appellant
VERSUS
Jangam Jayalakshmi And Ors. Respondents


Referred Judgements :-

PREM SINGH VS. BIRBAL [REFERRED TO]
RAMJI RAI VS. JAGDISH MALLAH [REFERRED TO]
BOLLEPANDA P POONACHA VS. K M MADAPA [REFERRED TO]
MANDATI RANGANNA VS. T RAMACHANDRA [REFERRED TO]


JUDGEMENT

D.V.S.S. Somayajulu,J. - (1.)Civil Miscellaneous Appeal itself is taken up for hearing with the consent of the learned counsel for the appellants. Despite service, respondents did not appear. This Court held that there is deemed service to respondents 3, 4 and 5. Service was effected on respondents 1 and 2. The 1 and 2 respondents did not appear.
(2.)The record was reconstructed with the permission of the Hon'ble the Acting Chief Justice.
(3.)The CMA is filed against the Order, dated 3.10.2018, passed in I.A. No. 194 of 2017 in O.S. No. 68 of 2017 by the IV Additional District Judge, Tirupati. The suit in O.S. No. 68 of 2017 is filed by Sri. Puvvadi Subramanyam and his wife Puvvadi Lakshmi against Jangam Jayalakshmi and four others for a permanent injunction restraining the defendants from interfering with the plaintiffs' peaceful possession and enjoyment of the plaint A and B schedule properties. The parties are described as arrayed in the suit in the lower Court.
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