ACHANTA SRI RAMA KRISHNA Vs. MADDULA NAGA VISWA SATYA KRISHNA VASU DIED
LAWS(APH)-2019-8-38
HIGH COURT OF ANDHRA PRADESH
Decided on August 20,2019

Achanta Sri Rama Krishna Appellant
VERSUS
Maddula Naga Viswa Satya Krishna Vasu Died Respondents

JUDGEMENT

D.V.S.S. Somayajulu, J. - (1.)Transfer criminal petition No.61 of 2019 is filed to transfer CC.No.22 of 2015 on the file of the Principal Junior Civil Judge, Palakollu to the Additional Judicial First Class Magistrate, Palakollu to be tried and disposed of along with CC.No.82 of 2018.
(2.)Transfer criminal petition No.62 of 2019 is filed to transfer CC.No.21 of 2015 on the file of the Principal Junior Civil Judge, Palakollu to the Additional Judicial First Class Magistrate, Palakollu to be tried and disposed of along with CC.No.82 of 2018.
(3.)Thus, both the transfer applications are filed to transfer CC.Nos.21 and 22 of 2015 from the Court of Principal Junior Civil Judge, Palakollu to the Court of Additional Judicial First Class Magistrate, Palakollu, wherein CC.No.82 of 2018 is pending. Notice was ordered to respondent No.6 in Tr.Crl.P.No.61 of 2019. Despite service (USR.No.31896 of 2019) he did not appear. In Trl.Crl.P.No.62 of 2019, notice was sent to respondent Nos.2, 5, 6 and 7. Despite service, they did not appear.
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