MADUPU NARSIMHA CHARY AND ANOTHER Vs. NEELAM SARAIAH AND 2 OTHERS
LAWS(APH)-2019-3-117
HIGH COURT OF ANDHRA PRADESH
Decided on March 27,2019

Madupu Narsimha Chary And Another Appellant
VERSUS
Neelam Saraiah And 2 Others Respondents




JUDGEMENT

M S Ramachandra Rao, J. - (1.)Since these two Revisions arise between the same parties out of the same suit, they are therefore being disposed of by this common order.
(2.)The petitioners herein are defendants in O.S.No.926 of 2009 on the file of VII Additional Junior Civil Judge, Warangal.
(3.)The respondents / plaintiffs filed the above suit against them for a perpetual injunction restraining petitioners from interfering with their alleged possession and enjoyment of the plaint schedule property.
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