NIMMALA RAMMOHAN RAO Vs. GANISETTI GANGAYYA
LAWS(APH)-2019-6-5
HIGH COURT OF ANDHRA PRADESH
Decided on June 18,2019

Nimmala Rammohan Rao Appellant
VERSUS
Ganisetti Gangayya Respondents

JUDGEMENT

Gudiseva Shyam Prasad, J. - (1.)This Second Appeal is arising out of judgment: and decree passed in O.S No.430 of 2008 dated 20.11.2012 on the file of Principal Junior Civil Judge, Bhimavaram, which was confirmed by the III Additional District Judge, Bhimavaram (appellate Court) vide judgment and decree dated 19.02.2019 passed in A.S.No.9 of 2014.
(2.)The appellants are the unsuccessful plaintiffs in view of the concurrent findings of both the Courts below.
(3.)The brief facts of the case are that the appellants have filed a suit for permanent injunction restraining the respondents No.1 and 2 and their men, from causing obstruction in ABCD common lane as shown in the plaint plan in OS No.430 of 2008 on the file of Principal Junior Civil Judge, Bhimavaram.
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