JAKKA SRINIVASA RAO AND OTHERS Vs. JAVVAJI VENKATA CHALAPATHI RAO AND OTHERS
LAWS(APH)-2019-4-16
HIGH COURT OF ANDHRA PRADESH
Decided on April 23,2019

Jakka Srinivasa Rao And Others Appellant
VERSUS
Javvaji Venkata Chalapathi Rao And Others,Dr.S.J. Vince V. Bethany Chapel Trust And Others; 2010 4 Ap 106 Respondents


Referred Judgements :-

V M MATHEW VS. V S SHARMA [REFERRED TO]
SASHI JENA VS. KHADAL SWAIN [REFERRED TO]
AMARJIT KAUR VS. KISHAN CHAND [REFERRED TO]


JUDGEMENT

D.V.S.S. Somayajulu, J. - (1.)This Civil Revision Petition is filed questioning the Order, dated 01.10.2018, in I.A.No.562 of 2018 in O.S.No.23 of 2011, passed by the learned XIII Additional District Judge, Narsaraopet.
(2.)In O.S.No. 23 of 2011 an application in I.A.No.562 of 2018 was filed under Section 151 of C.P.C. to mark the deposition of one Jakka Subba Rao, which was recorded in another suit in O.S.No. 98 of 1993 on the file of Additional Senior Civil Judge, Narasaraopet. The said application was opposed by the respondents, who are the plaintiffs in the suit. Ultimately by the impugned order the October, 2018 the Court permitted the receipt of the deposition recorded earlier in another suit in O.S.No.98 of 1993. Challenging the same the present Civil Revision Petition is filed.
(3.)This Court has heard Sri Posani Venkateswarlu, learned counsel for the revision petitioners and Sri P. Durga Prasad, learned counsel for the respondents.
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