N SHRINIVASA RAO Vs. SPL COURT UNDER A P LAND GRABBING PROHIBITION ACT
LAWS(SC)-2006-3-19
SUPREME COURT OF INDIA
Decided on March 23,2006

N.SRINIVASA RAO Appellant
VERSUS
COURT UNDER A.P.LAND GRABBING (PROHIBITION) ACT Respondents





Cited Judgements :-

V LAXMINARASAMMA VS. A YADAIAH [LAWS(SC)-2008-2-52] [REFERRED TO]
STATE OF ANDHRA PRADESH VS. PRAMEELA MODI [LAWS(SC)-2006-10-32] [REFERRED TO]
BASANTHILAL AGGARWAL VS. P S BHAMDARI [LAWS(APH)-2006-12-88] [REFERRED TO]
BASANTHILAL AGGARWAL VS. P S BHAMDARI [LAWS(APH)-2006-12-88] [REFERRED TO]
ASHOK VS. SMT. ANNAPURNA [LAWS(KAR)-2017-7-116] [REFERRED TO]
JAYNAL ABEDIN VS. BIKI SAHU [LAWS(GAU)-2022-10-46] [REFERRED TO]
STATE OF A P VS. T YADAGIRI REDDY [LAWS(SC)-2008-11-188] [REFERRED TO]
COMMISSIONER OF INCOME TAX CHENNAI VS. A VINOD KUMAR REDDY [LAWS(MAD)-2018-6-418] [REFERRED TO]
JONNALAGADDA SAMARAJYAM VS. REGIATRAR SPECIAL COURT CONSTITUTED UNDER A P LAND GRABBING PROHIBITION [LAWS(APH)-2006-8-56] [REFERRED TO]
DCM LIMITED VS. DELHI DEVELOPMENT AUTHORITY [LAWS(DLH)-2013-3-189] [REFERRED TO]
MANDAL REVENUE OFFICER VS. GOUNDLA VENKAIAH [LAWS(SC)-2010-1-61] [REFERRED TO]
V LAXMINARASAMMA VS. A YADAIAH [LAWS(SC)-2009-3-69] [REFERRED TO]
KOTTAKAPU SAI REDDY VS. JOINT COLLECTOR [LAWS(TLNG)-2021-9-92] [REFERRED TO]
JAYNAL ABEDIN VS. BIKI SAHU [LAWS(GAU)-2022-10-12] [REFERRED TO]
EDUKANTI KISTAMMA VS. S VENKATAREDDY [LAWS(SC)-2009-12-70] [REFERRED TO]
OM PRAKASH SINGH VS. M LINGAMAIAH [LAWS(SC)-2009-4-140] [REFERRED TO]
MAHALAXMI MOTORS LTD VS. MANDAL REVENUE OFFICER [LAWS(SC)-2007-10-37] [REFERRED TO]
HARDEV SINGH VS. GURMAIL SINGH [LAWS(SC)-2007-2-140] [REFERRED TO]


JUDGEMENT

Altamas Kabir, J. - (1.)Applications for substitution are allowed.
(2.)All these appeals arising out of leave granted involve common questions of fact and law and have, therefore, been taken up for hearing and disposal together.
(3.)One Kaneez Fatima Begum was the former owner of the lands covered by Survey No. 65 to 74 of Yousufguda village governed by the Hyderabad Tenancy and Agricultural Land Act, 1950. One Uppari Ramaiah was her tenant in respect of the said lands. From the materials on record, it appears that the said Uppari Ramaiah purchased 14 acres and 6 guntas of land from Kaneez Fatima Begum under a sale deed dated 1st May, 1961 for a consideration of Rs.13,000/- and obtained a certificate in respect thereof under Section 38E of the Andhra Pradesh (Telangana Area) Tenancy and Agricultural Lands Act, 1950 (hereinafter referred to as the "Tenancy Act of 1950") from the Revenue Divisional Officer, Hyderabad, West. Prior to execution of the said deed, Uppari Ramaiah is purported to have sold an extent of 20,086 square yards from out of the total area measuring 14 acres and 6 guntas to one Mir Riyasat Ali by a sale deed dated 8th February, 1961. Out of the said 20,086 square yards, the said Mir Riyasat Ali sold 8,866 square yards to Smt. P.Neelakanteswaramma and to one Chandra Ramalingaiah by a sale deed dated 21st November, 1961. Their names were duly mutated in the Town Survey Registers and in the Revenue Records. On the death of Chandra Ramalingaiah on 7th February, 1973, his share in the land devolved on his legal heirs, namely, his widow, Chandra Suryamba, and his two daughters, C. Raja Kumari and P. Sandhya Kumari and son Chandra Ramakoteswar Rao. Smt. Neelakanteswaramma and the widow of Chandra Ramalingaiah entered into an agreement for sale with Bhagyalakshmi Cooperative Housing Society, but in view of the Government Order R.T. No.3591 dated 1st December, 1975 and Government Order M.S. No.189 dated 17th January, 1976, they could not execute the sale deeds in favour of the Housing Society.


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.