STATE OF ANDHRA PRADESH Vs. PRAMEELA MODI
LAWS(SC)-2006-10-32
SUPREME COURT OF INDIA (FROM: ANDHRA PRADESH)
Decided on October 30,2006

STATE OF ANDHRA PRADESH Appellant
VERSUS
PRAMEELA MODI Respondents





Cited Judgements :-

STATE OF MAHARASHTRA THROUGH ITS PRINCIPAL SECRETARY VS. OMPRAKASH GHANSHYAMDAS [LAWS(BOM)-2008-12-183] [REFERRED TO]
KHALIL AND ORS. VS. MEENA AND ORS. [LAWS(HPH)-2015-12-85] [REFERRED TO]
V LAXMINARASAMMA VS. A YADAIAH [LAWS(SC)-2009-3-69] [REFERRED TO]
S MALLESH VS. GOVERNMENT OF ANDHAR PRADESH [LAWS(APH)-2009-11-66] [REFERRED TO]
Y JANGAMMA VS. SPECIAL COURT UNDER A P LAND GRABBING [LAWS(APH)-2009-12-88] [REFERRED TO]
BHAVNAGAR MAHANAGAR PALIKA VS. HEIRS OF DECD.VIRBHADRASINHJI KRUSHNAKUMARSINHJI GOHIL [LAWS(GJH)-2020-5-5] [REFERRED TO]


JUDGEMENT

- (1.)Leave granted.
(2.)This case has a chequered history. This is the sixth in series of litigation between the State of A.P. and the respondents herein. Both parties are in the legal battle field fighting for the five decades.
(3.)The facts leading to filing of these appeals by the State are tell tale. They are required to be noticed in detail. The lis between the State of A.P. and the respondents centers around a piece of land admeasuring acres 3-27 guntas situated in Khairatabad village in Hyderabad District. As rightly pointed out by the High Court the dispute that began prior to Hyderabad State attained its freedom still awaits its final resolution. Brief facts are as follows:-
Survey No. 116 of Khairatabad village is admeasuring 55 acres classified as poramboke sarkari Government land. Prior to sub-division conducted in favour of Smt. Prameela Modi, four nos. were sub-divided and assigned survey nos. :
JUDGEMENT_345_TLPRE0_2006_1.html


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