KOTA ANJANEYULU Vs. MARGADARSI CHIT FUND PRIVATE LTD
LAWS(APH)-2019-8-17
HIGH COURT OF ANDHRA PRADESH
Decided on August 13,2019

Kota Anjaneyulu Appellant
VERSUS
Margadarsi Chit Fund Private Ltd Respondents


Referred Judgements :-

RAM KISHUN VS. STATE OF U P [REFERRED TO]


JUDGEMENT

M. Seetharama Murti, J. - (1.)The unsuccessful 4th Judgment Debtor filed this revision petition, under Section 115 of the Code of Civil Procedure, 1908, assailing the order, dated 03.04.2019, of the learned Principal Senior Civil Judge, Ongole, passed in EP.no.179 of 2016 in ARC.no.116 of 2015.
(2.)We have heard the submissions of Sri V. N. Anagani, learned counsel representing Sri P. Subhash, learned counsel, appearing for the petitioner/4thJudgment Debtor ('4thJDr', for brevity); and, of Sri P.Durga Prasad, learned counsel appearing for the 1st respondent/Decree Holder ('DHr', for brevity). We have perused the material record.
(3.)To begin with, the introductory facts, which are perceptible from the contents of the material record and the submissions made, in brief, are as follows:
The 1st respondent - DHr Chit Fund Company having obtained an award filed the subject EP for attachment of the salaries of some of the JDrs including the present petitioner - 4th JDr. The 4th JDr and other JDrs resisted the EP by filing counter. By the orders impugned in this revision, the Court below over ruled the objections of the contesting JDrs and inter alia directed issuance of warrants for attachments of salaries of the JDrs 2,4 & 7 and directed the respective garnishees of the said JDrs to withhold Rs.20,000/-, Rs.20,000/- and Rs.13,000/- from the respective salaries of the JDrs 2, 4 & 7 till the realisation of the decree debt or 24 months, whichever is earlier. Aggrieved thereof, the present revision petition is filed by the 4th JDr.

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