KONDA HANUMA REDDY Vs. VUYYURU MALLESWARI
LAWS(APH)-2019-12-15
HIGH COURT OF ANDHRA PRADESH
Decided on December 16,2019

Konda Hanuma Reddy Appellant
VERSUS
Vuyyuru Malleswari Respondents

JUDGEMENT

- (1.)This Civil Revision Petition is directed against order of the Court of XII Additional District Judge-cum-Family Judge, Guntur in I.A.No.169 of 2019 in O.S.No.130 of 2013, dtd. 20/4/2019.
(2.)The above petition was filed under Sec. 151 CPC to consolidate O.S.No.130 of 2013 and O.S.No.64 of 2017 on the file of the above Court and to conduct a common trial.
(3.)The first respondent, as the plaintiff, instituted O.S.No.130 of 2013 for partition and division of properties mentioned in the plaint schedule against the petitioner as well as respondents 2 to 6, who are defendants 1,2 and 4 to 6. The plaint schedule consists of seven items of immovable property at Nambur village of Guntur District of different extents of agricultural lands.
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