B. SANTOSHAMMA AND ANOTHER Vs. D. SARALA AND ANOTHER
LAWS(SC)-2020-9-28
SUPREME COURT OF INDIA (FROM: ANDHRA PRADESH)
Decided on September 18,2020

B. Santoshamma And Another Appellant
VERSUS
D. Sarala And Another Respondents


Referred Judgements :-

DURGA PERIOD VS. DEEP CHAND [REFERRED TO]
RIKABDAS A OSWAL VS. DEEPAK JEWELLERS [REFERRED TO]
DALIP SINGH VS. MEHAR SINGH RATHEE [REFERRED TO]
MAHALAXMI COOP. HOUSING SOCIETY LTD. AND ORS. VS. ASHABHAI ATMARAM PATEL (D) THR. LRS. AND ORS [REFERRED TO]


JUDGEMENT

INDIRA BANERJEE,J. - (1.)These appeals are against a common judgment and order passed by the High Court of Judicature of Andhra Pradesh at Hyderabad dismissing the appeals being A.S. Nos.892 of 1994, 893 of 1994, 894 of 1994 and 1785 of 1994 and inter alia confirming the judgment and decree of the Trial Court in O.S.No.20 of 1993 and OS No. 91 of 1993 and the decree of dismissal by the Trial Court of the Suit being O.S.No.92 of 1993.
(2.)The Appellant No.1, in Civil Appeal No. 3574 of 2009, B. Santoshamma, hereinafter referred to as the 'Vendor', wife of the Appellant No.2 in the said appeal, B. Darshan Reddy, purchased 300 square yards of land, in survey No. 262 of Hayathnagar Village and Taluk in Ranga Reddy District, hereinafter referred to as the 'suit land', from one D. Tanesha, under a registered sale deed dated 20th August, 1982.
(3.)After about ten days, the Vendor allegedly entered into an oral agreement with the proforma respondent in the said appeal, P. Pratap Reddy, for sale of 100 sq. yards out of the suit land in his favour, for a total consideration of Rs.3000/-, out of which Rs.2,500/- was paid in advance. The Vendor claims to have delivered possession of the said 100 sq. yards to Pratap Reddy on the date of the oral agreement itself.
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