KODAVALI SHARDRACK RAJU Vs. SHRIRAM CITY UNION FINANCE LIMITED
LAWS(APH)-2019-6-17
HIGH COURT OF ANDHRA PRADESH
Decided on June 07,2019

Kodavali Shardrack Raju Appellant
VERSUS
Shriram City Union Finance Limited Respondents




JUDGEMENT

M. Seetharama Murti, J. - (1.)This civil revision petition, under Section 115 of the Code of Civil Procedure, 1908 by the unsuccessful petitioner - 3rd JDr is directed against the order, dated 16.04.2018, of the learned X Additional District Judge, Narsapur of West Godavari District, passed in EP.No.692 of 2017 in ARC.No.364 of 2009.
(2.)We have heard the submissions of Sri Kumara Ratnam Tenneti, learned counsel appearing for the petitioner - 3rd JDr ['3rd JDr', for brevity] and of Sri Maheswara Rao Kunchem, learned counsel appearing for the 1st respondent -DHr ['DHr', for short]. We have perused the material record.
(3.)The introductory facts, in brief, are as follows: - 'The DHr having obtained an Award, filed the ARC aforementioned before the Court below for recovery of the amount due by attachment of the salary of the 3rd JDr, who is employed in Sri YNM College, Narsapur. The 3rd JDr having entered appearance filed a counter resisting the recovery proceedings. On merits and by the order impugned in this revision, the Court below over ruled the objections of the 3rd JDr and directed attachment of the salary of the 3rd JDr subject to provision of
Section 60 of the Code and directed Rule 48 notice to be issued to the JDr. Aggrieved thereof, the 3rd JDr filed this revision.'

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