K. MALYADRI Vs. N. KANTHAMMA
LAWS(APH)-2019-11-18
HIGH COURT OF ANDHRA PRADESH
Decided on November 11,2019

K. Malyadri Appellant
VERSUS
N. Kanthamma Respondents

JUDGEMENT

D V S S Somayajulu, J. - (1.)This Civil Revision Petition is filed by the revision petitioners questioning the orders, dated 18.09.2019, passed in C.M.A.No.5 of 2017 by the learned Senior Civil Judge, Kavali, by which confirmed the order, dated 17.10.2017, passed in I.A.NO.515 of 2017 in O.S.No.118 of 2017, by the learned Principal Junior Civil Judge, Kavali, in granting a mandatory injunction for removal of the wall, which is the subject matter of the dispute.
(2.)This Court has heard Sri Srinivas Karra, learned counsel for the revision petitioners and Sri A.S.C.Bose, learned counsel for the respondents.
(3.)In I.A.No.515 of 2017 in O.S.No.118 of 2017, on the file of learned Principal Junior Civil Judge, Kavali, the Court after considering the documentary evidence came to a conclusion that the defendants should be directed to remove the wall that is constructed by them within one month from the date of deposit of the amount by the plaintiffs. It was also directed that in case the defendants do not do so, the plaintiffs are entitled to remove the wall. The defendants went in appeal and filed C.M.A.No.5 of 2017 on the file of learned Senior Civil Judge, Kavali. The Appellate Court came to the conclusion that the defendants should be directed to remove the compound wall within one month. Questioning the same the present Civil Revision Petition is filed.
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