MOHD FAYAZ ALI Vs. JINKA JAYANTH
LAWS(APH)-2019-3-6
HIGH COURT OF ANDHRA PRADESH
Decided on March 05,2019

Mohd Fayaz Ali Appellant
VERSUS
Jinka Jayanth Respondents

JUDGEMENT

A.Rajasheker Reddy, J. - (1.)This Contempt Case is filed alleging violation of the order dated 04.04.2017 passed by this Court in WP.MP.No.9575/2017 in WP.No.7759/2017, wherein and whereby this Court passed the following order;
"It is stated that the appellate authority passed orders in favour of the petitioner in proceedings No.B2/262/2010, dated 10.04.2013 and the same is not implemented by the 3rd respondent. In view of the same, the 3rd respondent is directed to take necessary action in pursuance to the above proceedings dated 10.04.2013, if no stay is operating against the said proceedings."

(2.)Heard learned counsel for the petitioner.
(3.)Learned Assistant Government Pleader for Revenue produced proceedings dated 08.02.2016, stating that the order of the Revenue Divisional Officer, Peddapally, dated 10.04.2013, has been implemented.
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