BOLLUPALLI MADHAVI LATHA Vs. UNION OF INDIA
LAWS(APH)-2019-9-16
HIGH COURT OF ANDHRA PRADESH
Decided on September 03,2019

Bollupalli Madhavi Latha Appellant
VERSUS
UNION OF INDIA Respondents




JUDGEMENT

D.V.S.S.Somayajulu, J. - (1.)This writ petition is filed with the following relief:
"this Hon'ble Court may be pleased to issue a Writ order or direction more particularly one in the nature of Writ of Mandamus declaring the illegal action of the respondents herein in withholding the rental arrears of Rs.39,79,535/- upto 31.05.2019 which was rented out to the 5th respondent in respect of Door Nos. 86-342 and 86-342-1, situated in Sy.No.613 in Plot No.120, Doctors Colony, Kurnool Town, Kurnool District inspite of petitioner's representation dated 27.03.2019 to the respondents which is illegal arbitrary etc., and consequently direct the respondents herein to enjoy petitioner property only after paying the agreed rents including the arrears of rents Rs.39,79,535/- upto 31.07.2015 with bank interest and continue to pay if any enhanced rents as otherwise petitioner and her family members will suffer serious finance loss and hardship"

(2.)The petitioner before this Court is the owner of the two properties bearing house No.86/342 and 806/342-1, which were purchased through two different documents dated 31.07.2015 (document No.6504/2015) and 29.03.2016 (document No.2541/2016) from one Sri K.Venugopal Rao (Vendor), who is the brother of the petitioner. He is also the husband of respondent No.6. The said Sri K.Venugopala Rao died on 19.09.2018. Thereafter, dispute arose with regard to the rents payable by the tenants, who are in occupation of the premises.
(3.)The tenants are arrayed as respondent Nos.3 and 4 and their controlling Officer are the other respondents. Only respondent No.6 is the non-official respondent, who has raised a claim to the rents payable.
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